MOHAN CHANDRA PANT AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-10-72
HIGH COURT OF UTTARAKHAND
Decided on October 01,2013

Mohan Chandra Pant And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present applications / petitions under Section 482 of Cr.P.C., seek to quash the proceedings of criminal complaint case no. 192 of 2010, captioned as Ramesh Prasad vs Mohan Chandra Pant and others, under Sections 323, 504, 506 of IPC, pending before the court of I Addl. Civil Judge (Junior Division) / Judicial Magistrate, Rudrapur, District Udham Singh Nagar.
(2.) Since both these applications under Section 482 of Cr.P.C. have arisen out of the same criminal complaint case, therefore, they are being decided by this common judgment and order for the sake of brevity.
(3.) Complainant-Respondent no. 2 filed a criminal complaint case against five accused persons, including the applicants, for the offences punishable under Sections 147, 323, 504, 506, 406 of IPC. Complainant-respondent no. 2 entered into the witness box under Section 200 of Cr.P.C. Kameshwar Prasad and Hans Nath were also examined on behalf of the complainant in support of his complaint. After considering the statements under Sections 200 and 202 of Cr.P.C., alongwith other documentary evidence, accused-applicants were summoned to face the trial for the offences punishable under Sections 323, 504, 506 of IPC, by learned I Addl. Civil Judge (Junior Division) / Judicial Magistrate, Rudrapur, District Udham Singh Nagar, vide order dated 27.04.2010. Aggrieved against the same, present applications under Section 482 of Cr.P.C. were preferred by the applicants.;


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