POOJA RANI AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-3-196
HIGH COURT OF UTTARAKHAND
Decided on March 22,2013

Pooja Rani And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By means of this criminal writ petition, the writ petitioners Smt. Pooja Rani and Baldev Raj have sought a writ in the nature of certiorari quashing the impugned FIR No. 133 dated 19.06.2011 (annexure -1), under Sections 420 and 406 IPC, registered in PS Kichha, District Udham Singh Nagar.
(2.) A first information report was lodged at the instance of Sarvar Khan against Smt. Pooja Rani and Baldev Raj relating to offences punishable under Sections 420 and 406 IPC in PS Kichha, District Udham Singh Nagar.
(3.) The parties have moved a compounding application no. 2624 of 2013. Sarvar Khan (informant) and Smt. Pooja Rani along with Baldev Raj (accused- writ petitioners) are present before the Court in person, duly identified by their learned counsel. The informant stated that he has compounded the offences complained of against the petitioners.;


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