JAGDISH AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-9-36
HIGH COURT OF UTTARAKHAND
Decided on September 30,2013

Jagdish and others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

U.C. Dhyani, J. - (1.) (Oral)- The applicants, by means of present application under Section 482 Criminal Procedure Code seek to quash the charge-sheet dated 31.12.2008 as well as cognizance order dated 27.01.2009 passed by the Judicial Magistrate, 1st Class, Roorkee, District Haridwar, in Criminal Case No. 377 of 2009 (case crime no. 443 of 2008), under Sections 420, 406 and 506 Indian Penal Code, PS Kotwali Roorkee, District Haridwar.
(2.) Informant/respondent no. 2 lodged a first information report against the accused-applicants on 24.10.2008, at PS Kotwali, Roorkee, which was registered as case crime no. 443 of 2008, under Sections 420, 406 and 506 Indian Penal Code. After the investigation, charge-sheet against the accused-applicants was filed for the selfsame offences. Cognizance was taken and the accused-persons were summoned to face the trial. Aggrieved against the same, present application under Section 482 Criminal Procedure Code was moved.
(3.) No counter affidavit has been filed on behalf of respondent no. 2. Respondent No. 1 has, however, filed the counter affidavit.;


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