FAROWGH AHMAD Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-5-182
HIGH COURT OF UTTARAKHAND
Decided on May 27,2013

Farowgh Ahmad Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicant, by means of this application under Section 482 Cr.P.C., seeks to quash the charge sheet dated 23.06.2008 as well as the proceedings of criminal case no. 1353 of 2008 captioned as State vs. Farowgh Ahmad, under Sections 406, 420 and 506 IPC, pending in the Court of Special Judicial Magistrate 1st , Dehradun.
(2.) A first information report was lodged by respondent no. 2 against three accused persons, namely, Saleem, Satyendra Sharma and Farowgh Ahmad, in respect of offences punishable under Sections 406, 420 and 506 IPC. After the investigation, charge sheet against Farowgh Ahmad (accused-applicant) was submitted in respect of the selfsame offences. The cognizance on the said charge sheet was taken. No evidence was found against the rest of the two accused, namely, Saleem and Satyendra Sharma. Farowgh Ahmad was summoned to face the trial. Aggrieved against the said charge sheet and the summoning order, present application under Section 482 Cr.P.C. was filed.
(3.) Notice was issued to the respondent no. 2, but none appeared on his behalf, despite service of notice.;


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