Smt. Kiran vs State Of U.P., Thru. Prin. … on 2 July, 2010

Allahabad High Court
Smt. Kiran vs State Of U.P., Thru. Prin. … on 2 July, 2010
Court No. - 20

Case :- MISC. BENCH No. - 6185 of 2010

Petitioner :- Smt. Kiran
Respondent :- State Of U.P., Thru. Prin. Secy.,Home & Others
Petitioner Counsel :- K.S. Rastogi
Respondent Counsel :- G.A.

Hon'ble Raj Mani Chauhan,J.

Hon’ble Virendra Kumar Dixit,J.

Heard learned counsel for the petitioner, learned A.G.A and perused the FIR.
This petition under Article 226 of the Constitution of India has been filed by
the petitioner for quashing the impugned FIR dated 18.06.2010 registered in
case crime 178 of 2010, under Sections 363, 366 I.P.C. at Police Station
Arwal, District Hardoi and also for direction to the opposite parties not to
arrest the petitioners in pursuance to the said impugned FIR.
We have gone through the contents of the FIR which disclose the commission
of cognizable offence and as such it cannot be quashed.
The petition is, therefore, dismissed.

However, keeping in view the facts and circumstances of the case, it is
provided that in case the petitioner appears before the trial court and moves
any bail application, the same will be disposed of by the courts below
expeditiously keeping in view the fact the petitioner is a young lady.
Order Date :- 2.7.2010
Renu

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