MUSHTAQUE AND TWO OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-12-124
HIGH COURT OF UTTARAKHAND
Decided on December 20,2013

Mushtaque And Two Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present petition moved under Section 482 Cr.P.C., seek to quash the impugned order dated 08.12.2010 passed by learned Additional Sessions Judge/ 3rd Fast Track Court, Haridwar in Criminal Revision No. 310 of 2010, summoning order dated 15.09.2009, under Sections 323, 504 and 506 IPC and the entire proceedings of the 1st Additional Chief Judicial Magistrate, Haridwar.
(2.) Complainant (respondent no. 2 herein) filed a criminal complaint case against the accused persons (applicants herein) in the Court of Additional Chief Judicial Magistrate, Haridwar. After recording the statements under Sections 200 and 202 Cr.P.C., and having found a prima facie case against the accused persons, they were summoned to face the trial for the offences punishable 452, 323, 504 and 506 of IPC, vide order dated 15.09.2009 passed by learned Additional Chief Judicial Magistrate, Haridwar. Aggrieved against the same, a Criminal Revision was preferred, which was dismissed by learned Additional Sessions Judge/3rd FTC, vide Judgment and order dated 08.12.2010. Aggrieved against the same, present application under Section 482 Cr.P.C. was filed.
(3.) Learned counsel for the applicants stated that parties have settled their disputes amicably outside the Court. She stated that a cross case was also pending, which too has been decided on the basis of compromise arrived at between the parties. Learned counsel for the respondents did not object to the said fact.;


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