MOHD AMZAD AND 3 OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-4-96
HIGH COURT OF UTTARAKHAND
Decided on April 06,2013

Mohd Amzad And 3 Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of present criminal writ petition, the petitioners seek to issue writ in the nature of certiorari for quashing the impugned FIR dated 06.01.2013 lodged by the respondent no. 3 at police station Patel Nagar, District Dehradun, registered as case crime no. 12 of 2013 relating to offences punishable under Sections 420, 467, 468, 471, 120B, 504, 506 of IPC.
(2.) An FIR was lodged at the instance of Smt. Deepa w/o Navneet Kumar Gupta against nine accused persons in police station Patel Nagar, District Dehradun, on 06.01.2013 as regards offences punishable under Sections 420, 467, 468, 471, 120B, 504, 506 of IPC.
(3.) A civil suit bearing O.S. No. 401 of 2012, captioned as Jamshed Ali and others vs. Smt. Deepa and others was also pending before the Civil Judge (Sr. Div.), Dehradun, which civil suit was decreed in terms of compromise entered into between the parties vide order dated 04th March 2013. It was undertaken before the Civil Judge (Sr. Div.), Dehradun on 29th January 2013 that the criminal case no. 12 of 2013 shall also be got disposed of by the parties in terms of the said compromise.;


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