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Allahabad High Court
Raj Kumar And Others vs State Of U.P. & Others on 4 August, 2010
Court No. - 54

Case :- APPLICATION U/S 482 No. - 24272 of 2010

Petitioner :- Raj Kumar And Others
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Amit Srivastava
Respondent Counsel :- Govt. Advocate

Hon'ble Vinod Prasad,J.

Heard learned counsel for the applicants and the learned A.G.A.

The applicants, through the present application under Section 482 Cr.P.C.
have invoked the inherent jurisdiction of this Court with the prayer that the
proceeding of criminal case no. 1644/2009 (State Vs. Deewan Singh and
others), under Sections 379, 504, 506 I.P.C., P.S. Malpura, District Agra
pending in the court of J.M.-II, Agra be quashed.
It is contended by learned counsel for the applicants that during the pendency
of the partition suit there was a sale and purchase of property and just as a
pressure tactics, a malicious FIR was lodged and the police without proper
investigation, charge sheeted the applicants.
Issue notice to respondent No. 2 returnable within three weeks. Learned AGA
as well as respondent No. 2 may file counter affidavit within the aforesaid
period.

List this case in the week commencing 25.10.2010 before the appropriate
Bench.

Till the next date of listing, further proceedings of the aforesaid complaint
case shall remain stayed against the applicants.
Order Date :- 4.8.2010
AKG/-


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