SHIV RAJ SINGH Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-3-143
HIGH COURT OF UTTARAKHAND
Decided on March 12,2013

SHIV RAJ SINGH Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By means of this criminal writ petition, the writ petitioner Shiv Raj Singh has prayed for issuing a writ in the nature of certiorari quashing the FIR no. 3 of 2013 dated 27.01.2013 (Annexure -1), under Sections 420, 467, 468, 471 and 506 IPC, PS Mussorie, District Dehradun lodged against him and others.
(2.) At the very outset, it is contended on behalf of the writ petitioner that the dispute between the parties is purely of civil nature. It is also submitted that the dispute has amicably been settled between the parties as they have entered into compromise outside the Court and respondents (private respondents 3 & 4) do not want to proceed with the case filed against the writ petitioner. Lastly, it was submitted that the respondents no. 3 & 4 have filed the counter affidavit in which the have averred in paragraphs 3 & 4 that they have arrived at settlement and hence the FIR No. 3 of 2013 dated 27.01.2013 under Sections 420, 467, 468, 471 and 506 IPC, PS Mussurie, District Dehardun against the writ petitioner be quashed .
(3.) Respondents no. 3 & 4 are present in person before the Court and duly identified by their counsel. The respondents stated that they do not want to proceed with the criminal prosecution against the writ petitioner.;


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