TARA SATI Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-4-110
HIGH COURT OF UTTARAKHAND
Decided on April 11,2013

Tara Sati Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of these two writ petitions, the petitioners seek to issue writ in the nature of certiorari quashing the impugned FIR dated 18.02.2013 registered as FIR No. 38 of 2013 under Sections 420, 467, 468, 471, 452, 504, 506 of IPC in police station Ramnagar, District Nainital.
(2.) An FIR was lodged by Mohd. Rizwan Nakwi against Tara Sati and 12 others on 18th February 2012 in police station Ramnagar as regards offences punishable under Section 420, 467, 468, 471, 452, 504, 506 of IPC. Complainant Mohd. Rizwan Nakwi is present in person before the Court and submitted that he has amicably settled the dispute with the accused persons and has prayed for compounding of offences complained of against the accused persons.
(3.) Compounding applications were moved in both the petitions under Section 482 of Cr.P.C. Joint compromise was filed on behalf of applicants as well as the complainant (respondent no. 3 in both the petitions) indicating therein that the parties have amicably settled the dispute. The complainant alongwith some of the accused applicants are also present in person before the Court duly identified by their respective counsel.;


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