DEVENDRA KUMAR AND OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-5-106
HIGH COURT OF UTTARAKHAND
Decided on May 07,2013

Devendra Kumar And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By means of present petition moved under Section 482 Cr.P.C., the applicants/petitioners (Devendra Kumar, Anand and Ram Chandra) seeks to quash the proceedings of Criminal Case No. 19 of 2008, (Case Crime No. 379 of 2006) captioned as "State Vs. Ram Chandra and others", registered at Police Station -Kotwali, Jwalapur, DistrictHaridwar, relating to offences punishable under Sections 323, 504 and 506 of I.P.C pending in the Court of A.C.J. (Junior. Division)/Judicial Magistrate, Haridwar.
(2.) One Prem Chand lodged a first information report in Police Station-Kotwali, Jwalapur on 19.08.2006 against the accused persons namely Rajpal, Ram Chandra, Manmohan, Anand and Devendra in respect of offences punishable under Sections 147, 452, 323, 504 and 506 of I.P.C..
(3.) After completion of investigation, the Investigating Officer filed charge-sheet against the accused Ram Chandra, Manmohan, Anand and Devendra, in respect of offences punishable under Sections 323, 504 and 506 of I.P.C. . Cognizance on the said charge sheet was taken by the learned Magistrate. Aggrieved against the same, present petition under Section 482 Cr.P.C. was filed by three accused persons, namely, Devendra Kumar, Anand and Ram Chandra.;


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