TASLIM AND OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-10-84
HIGH COURT OF UTTARAKHAND
Decided on October 08,2013

Taslim And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present application / petition under Section 482 of Cr.P.C., seek to quash the charge-sheet, filed in case crime no. 445 of 2009, under Sections 498-A, 323, 324, 452, 504, 506 of IPC and Section 3/4 of the Dowry Prohibition Act, police station, Kotwali Roorkee, District Haridwar; summoning order dated 11.01.2010, as well as the entire proceedings of criminal case no. 50 of 2010, State vs Naeem and others, pending in the court of Judicial Magistrate, Roorkee, District Haridwar.
(2.) Informant-respondent no. 2 lodged an FIR on 08.11.2009, at police station Kotwali Roorkee, District Haridwar against the accused persons, including the accused-applicants, for the offences punishable under Sections 323, 324, 452, 504, 506, 498-A of IPC and Section 3/4 of the Dowry Prohibition Act. After the investigation, a charge-sheet was submitted against the accused-applicants in respect of selfsame offences. Cognizance was taken and accused persons were summoned to face the trail. Aggrieved against the same, present application under Section 482 of Cr.P.C. was filed by the applicants.
(3.) A Compounding Application, being CRMA No. 1550 of 2013, is moved on behalf of the parties to indicate that the parties have settled their dispute amicably. Informant-respondent no. 2 Heena Kausar is present in person before the Court, duly identified by her counsel Mr. Sanjeev Singh, Advocate. Applicant no. 4 Naeem Ahmad is also present in person before the Court, duly identified by his counsel Mr. Subhash Tyagi Bhardwaj, Advocate.;


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