MOHD ISAKH AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-10-88
HIGH COURT OF UTTARAKHAND
Decided on October 18,2013

Mohd Isakh And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) The petitioners, by means of present Criminal Writ Petition under Article 226 of the Constitution of India, seek to quash the impugned F.I.R. registered as case crime no.163 of 2013 under Sections 147, 148, 307, 504 IPC, Police Station R.O.P. Bazar Vikas Nagar, District Dehradun.
(2.) An FIR was lodged by respondent no.3-Sarafat Ali against the petitioners on 16.09.2.2013 in Police Station R.O.P. Bazar Vikas Nagar, Dehradun under Sections 147, 148, 307 & 504 IPC.
(3.) A Compounding Application (CRMA No.Nil of 2013) is filed before this Court to show that the parties have settled their disputes amicably. Informant-respondent (Sarafat Ali) is present in person, who is duly identified by his counsel Mr. Bhupendra Koranga. The injured persons, namely, Nasir, Asjad and Mashook Ali are also present in person, who are duly identified by their counsel Mr. Pramod Belwal with Mr. Manoj Kumar. They submitted that they do not wish to prosecute the petitioners, in as much as, a compromise has taken place between them. They prayed that they may be permitted to compound the offences against the petitioners and the criminal writ petition under Article 226 of the Constitution of India be allowed and the FIR alongwith the proceedings of the aforesaid case crime number be quashed.;


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