MRINAL DOVAL AND THREE OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-11-69
HIGH COURT OF UTTARAKHAND
Decided on November 13,2013

Mrinal Doval And Three Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present petition/application moved under Section 482 Cr.P.C., seek to quash the summoning order dated 28.01.2010 as well as the entire proceedings of Criminal Case No. 350 of 2010, State vs. Mrinal Doval and others, under Sections 420, 467, 468, 471, 406, 427 and 120-B IPC, pending in the Court of Judicial Magistrate, Roorkee, District Hardiwar.
(2.) A first information report was lodged by the informant/respondent no. 2 against five accused persons including the applicants on 20.06.2009 at P.S Roorkee for the offences punishable under Sections 420, 467, 468, 471, 406, 427 and 120-B IPC. After the investigation, a charge-sheet was submitted against the accused-applicants for the selfsame offences. Cognizance was taken. Accused persons were summoned to face the trial. Aggrieved against the same, present application under Section 482 Cr.P.C. was moved.
(3.) No counter affidavit is filed on behalf of the respondents to controvert the averments contained in the affidavit filed by one of the applicants. Whereas Mr. P.S.Saun, learned AGA is present for the respondent no. 1, none is present for the respondent no. 2 despite notice.;


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