ANUJ AGARWAL Vs. STATE OF U P AND ANOTHER
LAWS(UTN)-2013-10-74
HIGH COURT OF UTTARAKHAND
Decided on October 01,2013

ANUJ AGARWAL Appellant
VERSUS
State Of U P And Another Respondents

JUDGEMENT

- (1.) The applicants, by means of present petition/application moved under Section 482 Cr.P.C., seek to quash the charge-sheet and the entire proceedings against the applicants in case crime no. 139 of 2009 and criminal case no. 393 of 2009 under Section 294 of IPC, relating to PS Ramnagar, District Nainital, pending in the Court of Judicial Magistrate, Ramnagar, District Nainital.
(2.) Since both the applications under Section 482 Cr.P.C. arise out of the same FIR, therefore, they are being disposed of by this common judgment and order for the sake of brevity.
(3.) Respondent lodged an FIR against the accused persons including the applicants on 18.05.2009 in PS Ram Nagar, which was registered as case crime no. 139 of 2009 for the offence under Section 294 IPC and under Section 207 of the Motor Vehicles Act. After the investigation, charge-sheet was submitted under Section 294 IPC against all the three accused persons including the applicants. Cognizance was taken and the applicants were summoned to face the trial. Aggrieved against the same, present applications under Section 482 Cr.P.C. were filed.;


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