JAYPAL SINGH AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-7-224
HIGH COURT OF UTTARAKHAND
Decided on July 30,2013

Jaypal Singh And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) As per the report dated 21.11.2009, complainant/respondent has already been served in person, however, none is present for the complainant/respondent.
(2.) Present petition is filed challenging the order dated 26.08.2009 passed by Addl. Chief Judicial Magistrate, 3rd, Dehradun whereby learned Magistrate, was pleased to summon the accused/petitioners for the offences punishable under Section 500 I.P.C.
(3.) Undisputedly, petitioners are resident of District Baghpat, Uttar Pradesh beyond the territorial jurisdiction of learned A.C.J.M., Dehradun.;


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