GOPAL FOOD PRODUCTS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-12-115
HIGH COURT OF UTTARAKHAND
Decided on December 18,2013

Gopal Food Products Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicant, by means of present Application under Section 482 Cr.P.C., seeks to quash the charge-sheet and summoning order dated 11.08.2003 passed by the Chief Judicial Magistrate, Udham Singh Nagar in Criminal Case No.408/2010, titled as State vs. M/s Gopal Food Products under Section 420, 467 & 468 IPC. The applicant also seeks to quash the proceedings of the aforementioned criminal case pending before the said court.
(2.) An FIR was lodged by the Oriental Bank of Commerce (respondent no.2 herein) on 14.09.2002 against the accused-applicant for the offences punishable under Section 420, 467 & 468 IPC. After the investigation, a chargesheet was submitted against the accused-applicant for the selfsame offences. The cognizance was taken by the Chief Judicial Magistrate, Udham Singh Nagar, vide order dated 11.08.2003 and accused-applicant was summoned to face the trial. Aggrieved against the same, present application under Section 482 Cr.P.C. was filed by the accused-applicant.
(3.) None is present for the complainant (respondent no.2 herein), despite personal service of notice upon him. No counter affidavit was filed on behalf of respondent bank either.;


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