SMT. MADHURI Vs. JUDICIAL MAGISTRATE FIRST LKO. AND OTHERS
LAWS(ALL)-2022-6-10
HIGH COURT OF ALLAHABAD
Decided on June 17,2022

Smt. Madhuri Appellant
VERSUS
Judicial Magistrate First Lko. And Others Respondents

JUDGEMENT

UMESH CHANDRA SHARMA,J. - (1.) Heard learned counsel for the applicants, learned A.G.A. for the State and perused the material on record.
(2.) The present application under Sec. 482 Cr.P.C. has been filed by the applicants to quash the impugned cognizance order dtd. 5/2/2020 as well as consequent order dtd. 26/5/2022 whereby Bailable Warrant has been issued against the applicant No.4 and 5 and all subsequent criminal proceedings arising out of the same which have been drawn against the applicants in Criminal Case No. 150 of 2019 (Chandrashekhar Vs. Smt. Madhuri Sonkar and Ors.) under Sec. 340 Cr.P.C., (arising out of Complaint Case No.2079 of 2014) pending before the opposite party No.3.
(3.) From the perusal of the record, it transpires that applicant, Smt. Madhuri lodged a complaint under Sec. 354 Cr.P.C. bearing Case Crime No.55 of 2013 against the opposite party No.3 in which the I.O. submitted final report against which Smt. Madhuri filed protest petition which was treated as complaint by the concerned Magistrate and proceeding under the complaint was started and statement under Ss. 200 and 202 Cr.P.C. were recorded and when complainant did not appear, the complaint was dismissed in default on 25/1/2018. Thereafter, the complainant did not move any application to restore the complaint and the matter came to an end.;


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