NARENDRA KUMAR AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-10-89
HIGH COURT OF UTTARAKHAND
Decided on October 18,2013

Narendra Kumar And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present Application under Section 482 Cr.P.C., seek to quash the charge-sheet dated 01.05.2013 and the summoning order dated 16.05.2013 passed by the Additional Chief Judicial Magistrate, Kashipur in Criminal Case no.1775 of 2013 titled as State vs. Narendra & others under Section 420, 467, 468 & 120-B IPC. The applicants also seek to quash the proceedings of the aforementioned criminal case pending before the said court.
(2.) An FIR was lodged by respondent no.3-Dinesh Kumar against the applicants on 03.03.2013 in Police Station Kashipur, District Udham Singh Nagar for the offences punishable under Sections 420, 467, 468 & 120-B IPC. After the investigation, a chargesheet was submitted against accused-applicants for the selfsame offences. The cognizance was taken by the Additional Chief Judicial Magistrate, Kashipur, vide order dated 16.05.2013 and accused-applicants were summoned to face the trial. Aggrieved against the same, present application under Section 482 Cr.P.C. was filed by the accused-applicants.
(3.) A Compounding Application (CRMA No.1578 of 2013) is filed before this Court to show that the parties have settled their disputes amicably. Complainant-respondent (Dinesh Kumar) is present in person, who is duly identified by his counsel Mr. Azmeen. The cheated persons, namely, Ravindra Singh Rawat, Khilendra Singh, Surendra Singh, Raj Kumar, Dharmendra, Manoj Kumar and Mahesh Chandra are present in person, who are duly identified by their counsel Mr. Azmeen. They submitted that they do not wish to prosecute the applicants, in as much as, a compromise has taken place between them. They prayed that they may be permitted to compound the offences against the applicants and the application under Section 482 Cr.P.C. be allowed and the proceedings of the aforesaid criminal case be quashed.;


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