SUNIL SINGH AND ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-3-186
HIGH COURT OF UTTARAKHAND
Decided on March 20,2013

Sunil Singh And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By means of this petition moved under Section 482 Cr. P.C., the applicants/petitioners seek to quash the entire proceedings of Sessions Trial No. 14 of 2012 captioned as State vs. Sunil Singh and others, for the offences punishable under Sections 308/34, 352 and 504 IPC, pending in the Court of learned Sessions Judge, Pithoragarh.
(2.) A first information report was lodged by one Surendra Singh son of injured Narendra Singh against the accused-applicants as regards offences punishable under Section 308, 323, 352 and 504 IPC on 22nd June, 2012 in PS Kotwali, District Pithoragarh.
(3.) A compounding application supported with an affidavit has been filed on behalf of the parties to show that the informant Surendra Singh and the injured Narenda Singh have compounded the offences complained of against the accused persons/applicants. The injured Narendra Singh, duly identified by his learned counsel, is present in person before the Court. The injured stated the he is no more interested in prosecuting the applicants, in as much as, a compromise has taken place with the accused persons. Injury report dated 22.06.2012 of the injured indicated that he the injured received lacerated wound in the left parietal region and two other injuries all simple in nature.;


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