VIPIN MOHAN AGARWAL & OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-3-141
HIGH COURT OF UTTARAKHAND
Decided on March 12,2013

Vipin Mohan Agarwal And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of this petition moved under Section 482 Cr. P.C., the applicants/petitioners seek to quash the charge sheet no. 258 of 2012 dated 18.12.2012 in case crime no 222 of 2012, in criminal case no. 80 of 2013 pending in the Court of Judicial Magistrate, Ram Nagar, District Nainital. A further prayer has been made to quash the summoning order dated 30.01.2013 in the said case.
(2.) At the very outset, it is contended on behalf of the applicants that the dispute between the parties is of matrimonial nature. It is also submitted that the dispute has amicably been settled between the parties as they have entered into compromise outside the Court and respondent (private respondents 3) does not want to proceed with the case filed against the applicants/petitioners. Lastly, it was submitted that the respondents no. 3 has filed an affidavit before this Court seeking compounding of the offences on the basis of compromise arrived at between the parties.
(3.) An affidavit has been fined by the complainant/respondent no. 3 with the averments as stated above. Complainant-respondent no. 3 Smt. Priti Rani Agarwal is present in person before the Court and duly identified by his counsel. She stated that she does not want to proceed with the criminal prosecution lodged against the applicants/petitioners.;


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