FALGUN K PATEL; PAWAN GIRI Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-8-87
HIGH COURT OF UTTARAKHAND
Decided on August 07,2013

Falgun K Patel; Pawan Giri Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Since both the applications, moved under Section 482 of Cr.P.C., involve common facts, therefore, these are being decided by this common judgment and order for the sake of convenience / brevity.
(2.) The applicants, by means of present applications under Section 482 of Cr.P.C., seek to quash and set aside the impugned charge-sheet as well as summoning orders dated 01.12.2012, passed by Addl. Civil Judge (Sr. Div.) / Judicial Magistrate, Roorkee, District Haridwar in criminal case no. 3286 of 2012, State vs Falgun K. Patel and others (case crime no. 110 of 2011), under Sections 420, 384, 120-B of IPC, which relates to police station Bhagwanpur, District Haridwar.
(3.) An FIR was lodged by respondent no. 2 Satbir Moolchand Sehrawat against Sanjeev Kumar, Champa Lal, Abha Sinha, Pawan Giri, Falgun Patel, Sandeep Gupta, Ravi Gupta, Naresh Gupta, Subhash Gupta, Praveen Teotiya on 23.05.2011 in police station, Bhagwanpur, Roorkee, District Haridwar, which was registered as case crime no. 110 of 2011, under Sections 120-B, 304, 420, 407, 468 and 471 of IPC. After the investigation, a charge-sheet in respect of offences punishable under Sections 420, 384 and 120B of IPC was submitted against the accused persons. Cognizance was taken on the said charge-sheet and accused persons were summoned to face the trial for the offences complained of against them. Aggrieved against submission of charge-sheet and passing of summoning order, present applications under Section 482 of Cr.P.C. were filed by the applicants. ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.