B K TIWARI AND ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-8-154
HIGH COURT OF UTTARAKHAND
Decided on August 26,2013

B K Tiwari And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By way of present applications / petitions, moved under Section 482 of Cr.P.C., the applicant(s) seek to quash the entire proceedings of criminal case no. 397 of 2009, State vs Vinai Kumar and others, relating to offences punishable under Sections 420, 467, 468, 471 of IPC, pending before the court of learned Chief Judicial Magistrate, Champawat as well as summoning order dated 13.07.2009 and charge-sheet dated 29.06.2009, filed against the applicants, in case crime no. 06 of 2009 for the selfsame offences.
(2.) District Development Officer, Champawat lodged an FIR against the applicants in police station Lohaghat on 06.03.2009 for the offences punishable under Sections 420, 467, 468, 471 of IPC. After the investigation, a charge-sheet was submitted against the applicants. Cognizance on the same was taken and the accused-applicants were summoned to face the trial. Aggrieved against said order, present applications under Section 482 of Cr.P.C. were moved by the applicants, which are being disposed of by this common judgment and order for the sake of brevity.
(3.) An inquiry was made in respect of selfsame complaint by Lokayukta of Uttarakhand, who did not find any substance in the complaint and closed the same, vide order dated 06.01.2009.;


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