NAVIN CHANDRA S/O SRI MADHWANAND Vs. KAMLESHWATI
LAWS(UTN)-2013-2-8
HIGH COURT OF UTTARAKHAND
Decided on February 13,2013

Navin Chandra S/O Sri Madhwanand,Saroj Devi W/O Sri Navin Chandra,Deepak S/O Sri Navin Chandra Appellant
VERSUS
Kamleshwati Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY application no. 792 of 2013 is allowed.
(2.) HEARD . By means of this petition moved under section 482 of Code of Criminal Procedure, 1973 (for short Cr.P.C.) the petitioners have sought quashing of the proceedings of Criminal Complaint Case no. 612 of 2012, Smt. Kamleshwati vs. Naveen Chandra and others, relating to offences punishable under section 452, 323, 504, 506 IPC, and one punishable under section 3(1)(x) of Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, Police Station Nanakmatta, pending in the court of Additional Judicial Magistrate, Khatima, District Udham Singh Nagar.
(3.) LEARNED counsel for the petitioners submitted that the petitioners are in possession of land in question. It is further pleaded that petitioners have been falsely implicated to pressurize them in the civil litigation pending between the parties in respect of the disputed land.;


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