MOHD RIZWAN AND ANOTHER Vs. SHIV SHAKTI PRODUCT LTD
LAWS(UTN)-2013-4-124
HIGH COURT OF UTTARAKHAND
Decided on April 17,2013

Mohd Rizwan And Another Appellant
VERSUS
Shiv Shakti Product Ltd Respondents

JUDGEMENT

- (1.) By way of present petition moved under Section 482 of Cr.P.C., the applicants seek quashing of the summoning order dated 27.01.2010 as well as the entire proceedings of case no. 1183 of 2008, M/s Shiv Shakti Product Ltd. vs. Upsam Kumar and others under Section 420, 467, 468, 471 of IPC registered in police station Kotwali Roorkee, District Haridwar, pending in the court of Judicial Magistrate, Roorkee.
(2.) A complaint was lodged by respondent against the accused persons, which includes the applicants in respect of offences punishable under Sections 420, 467, 468, 471 of IPC in police station Kotwali Rookeee, District Haridwar. The applicants were summoned to face the trial in complaint case no. 1183 of 2008, in respect of selfsame offences.
(3.) Compounding application CRMA No. 1577 of 2012 is filed by the complainant / respondent Deshraj on behalf of M/s Shiv Shakti Product Ltd. for permitting him to compound the offences complained of against the applicants Mohd. Rizwan and Mohd. Suleman. The complainant / respondent Deshraj is present in person before the Court duly identified by his counsel Mr. Abhishek Verma, Advocate. The applicants Mohd. Rizwan and Mohd. Suleman are also present in person before the Court authenticated by their counsel Mr. Manish Arora, Advocate. The complainant / respondent said that he is not interested in prosecution of the case against the applicants and he may be permitted to compound the offences complained of against the applicants in the interest of justice.;


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