CHANDRA BHAN SAINI AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-9-64
HIGH COURT OF UTTARAKHAND
Decided on September 17,2013

Chandra Bhan Saini And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Petitioners, herein, along with one another person namely Rati Ram Saini preferred a Writ Petition No. 79 of 2010 assailing the FIR of Case Crime No. 13 of 2010 under Sections 406, 420, 467, 468, 471, 120-B, 504, 506 IPC police station Jwalapur, District Haridwar and the co-ordinate Bench of this Court vide order dated 09.02.2010 was pleased to stay the arrest of the petitioners and one another person during the investigation.
(2.) Having investigated the matter, police submitted charge-sheet before the competent Magistrate against the petitioners and one another person whereupon learned Magistrate took cognizance on 21.06.2010. Charge-sheet as well as cognizance order were challenged before this Court by way of invoking inherent jurisdiction under Section 482 Cr.P.C. in Criminal Misc. Application No. 8 of 2011. Initially, this Court was pleased to stay the proceedings pursuant to cognizance order, however, later on, Criminal Misc. Application No. 8 of 2011 was dismissed by this Court vide judgment and order dated 04.04.2012.
(3.) It seems that summons were issued thereafter, against the petitioners, on various dates and thereafter, on the application of prosecution, NBW was directed to be issued on 30.08.2012. Perusal of order sheet reveals that now, case is fixed for 21.09.2013.;


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