PAWAN KUMAR GUPTA Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-5-176
HIGH COURT OF UTTARAKHAND
Decided on May 27,2013

PAWAN KUMAR GUPTA Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The above two applications under Section 482 Cr.P.C. arise out of the same FIR and therefore, they are being disposed of by this common judgment and order.
(2.) The applicants, by means of the present applications under Section 482 Cr.P.C. seek to quash the charge sheet dated 18.02.2008 (annexure no. 3), summoning order dated 24.03.208 (annexure no. 4) and entire proceedings in criminal case no. 526 of 2008, captioned State vs. Smt. Silvia and others, pending in the Court of learned Chief Judicial Magistrate, Dehradun.
(3.) An FIR was lodged by the respondent no. 2 against the applicants and seven others on 20.01.2007 in PS Kotwali Dehradun, for the offences punishable under Sections 420, 467, 468 and 471 IPC. After the investigation charge sheet was submitted against the applicants and others in respect of the selfsame offences. Aggrieved against the charge sheet and summoning order, present applications under Section 482 Cr.P.C. were moved.;


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