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Biju Vs. State of Kerala - Court Judgment

LegalCrystal Citation
CourtKerala High Court
Decided On
Judge
AppellantBiju
RespondentState of Kerala
Excerpt:
.....1631 of 2014 3. satheesh kumar, aged38years s/o. sahadevan, ward no. 4, parappallytharayil veedu muthukulam thekkum muri, arrattupuzha kizhakkekara arrattupuzha village, alapuzha-690506.4. chandran, aged44years s/o. karunakaran, illampallilsseril puthuval veedu ward no. 4, muthukulam thekkum muri arrattupuzha kizhakkekara, arrattupuzha village alapuzha-690506.5. sahadevan, aged57years s/o. kochupillai, mangalam puthuval veedu, ward no.3 muthukulam thekkum muri, arrattupuzha kizhakkekara arrattupuzha village, alapuzha-690506. r2 to r5 by adv. sri.p.shammi navas r1 by public prosecutor sri.dhanesh mathew manjooran this criminal misc. case having come up for admission on1403-2014, the court on the same day passed the following: jvt crl.mc.no. 1631 of 2014 ().....
Judgment:

IN THE HIGH COURT OF KERALA AT ERNAKULAM PRESENT: THE HONOURABLE MR.JUSTICE N.K.BALAKRISHNAN FRIDAY, THE14H DAY OF MARCH201423RD PHALGUNA, 1935 Crl.MC.No. 1631 of 2014 () --------------------------- CC772013 of J.M.F.C.-I, HARIPAD CRIME NO.501/2012 OF KANAKAKUNNU POLICE STATION, ALAPPUZHA -------------- PETITIONERS/ACCUSED :- ------------------------ 1. BIJU, AGED30YEARS, S/O. VAAMADEVAN, VAAZHATHARAYIL VEEDU, WARD NO. 10 MUTHUKULAM THEKKUM MURIYIL, MUTHUKULAM VILLAGE ALAPPUZHA DISTRICT.

2. VAAMADEVAN, S/O. KUNJUPANICKAN, VAAZHATHARAYIL VEEDU, WARD NO. 10, MUTHUKULAM SOUTH, MUTHUKULAM PANCHAYATH MUTHUKULAM VILLAGE, ALAPPUZHA DISTRICT.

3. JAANAKI, AGED56YEARS, W/O. VAMADEVAN, VAAZHATHARAYIL VEEDU, WARD NO. 10 MUTHUKULAM (SOUTH), MUTHUKULAM VILLAGE MUTHUKULAM PANCHAYATH, ALAPPUZHA DISTRICT.

4. KUNJU MOLE @ BINDHU AGED39YEARS D/O. JANAKI, VAAZHATHARAYIL VEEDU, WARD NO. 10 MUTHUKULAM (SOUTH), MUTHUKULAM VILLAGE MUTHUKULAM PANCHAYATH, ALAPPUZHA DISTRICT NOW RESIDING AT PULLAN PALLIYIL VEEDU, EVOOR SOUTH CHEPPAD VILLAGE, ALAPPUZHA DISTRICT.

5. BEENA, AGED34YEARS, D/O. JANAKI, VAAZHATHARAYIL VEEDU, WARD NO. 10, MUTHUKULAM (SOUTH), MUTHUKULAM VILLAGE MUTHUKULAM PANCHAYATH, ALAPPUZHA DISTRICT NOW RESIDING AT KALATHIL VEEDU, CHERAVALLI MURI KAYAMKULAM VILLAGE, ALAPUZHA DISTRICT. BY ADV. SRI.M.R.ARUNKUMAR RESPONDENTS/COMPLAINANT & DEFACTO COMPLAINANTS :- ---------------------------------------------------- 1. STATE OF KERALA REPRESENTED BY THE PUBLIC PROSECUTOR HIGH COURT OF KERALA, ERNAKULAM, KOCHI-682031.

2. KAVITHA, AGED26YEARS W/O. BIJU, VAAZHATHARAYIL VEEDU, WARD NO. 10 MUTHUKULAM (SOUTH), MUTHUKULAM VILLAGE MUTHUKULAM PANCHAYATH, ALAPPUZHA-690506. Crl.MC.No. 1631 of 2014 3. SATHEESH KUMAR, AGED38YEARS S/O. SAHADEVAN, WARD NO. 4, PARAPPALLYTHARAYIL VEEDU MUTHUKULAM THEKKUM MURI, ARRATTUPUZHA KIZHAKKEKARA ARRATTUPUZHA VILLAGE, ALAPUZHA-690506.

4. CHANDRAN, AGED44YEARS S/O. KARUNAKARAN, ILLAMPALLILSSERIL PUTHUVAL VEEDU WARD NO. 4, MUTHUKULAM THEKKUM MURI ARRATTUPUZHA KIZHAKKEKARA, ARRATTUPUZHA VILLAGE ALAPUZHA-690506.

5. SAHADEVAN, AGED57YEARS S/O. KOCHUPILLAI, MANGALAM PUTHUVAL VEEDU, WARD NO.3 MUTHUKULAM THEKKUM MURI, ARRATTUPUZHA KIZHAKKEKARA ARRATTUPUZHA VILLAGE, ALAPUZHA-690506. R2 TO R5 BY ADV. SRI.P.SHAMMI NAVAS R1 BY PUBLIC PROSECUTOR SRI.DHANESH MATHEW MANJOORAN THIS CRIMINAL MISC. CASE HAVING COME UP FOR ADMISSION ON1403-2014, THE COURT ON THE SAME DAY PASSED THE FOLLOWING: jvt Crl.MC.No. 1631 of 2014 () --------------------------- APPENDIX PETITIONER(S)' EXHIBITS :- ----------------------------- ANNEXURE A1:-CERTIFIED COPY OF THE FIRST INFORMATION STATEMENT IN CRIME NO501OF2012OF KANAKAKUNNU POLICE STATION GIVEN BY THE2D RESPONDENT DTD111/2012. ANNEXURE A2:-CERTIFIED COPY OF THE FIRST INFORMATION REPORT IN CRIME NO501OF2012OF KANAKAKUNNU POLICE STATION DTD111/2012. ANNEXURE A3:-CERTIFIED COPY OF THE CHARGE IN CRIME NO501OF2012OF KANAKAKUNNU POLICE STATION DTD281/2013. ANNEXURE A4:-COPY OF THE REPORT DTD112/2012 FILED BY THE MEDIATOR BEFORE THE DISTRICT COURT ALAPPUZHA. ANNEXURE A5:-COPY OF AFFIDAVIT SWORN TO BY THE2D RESPONDENT DTD282/2014. ANNEXURE A6:-COPY OF THE AFFIDAVIT SWORN TO BY THE3D RESPONDENT DTD282/2014. ANNEXURE A7:-COPY OF THE AFFIDAVIT SWORN TO BY THE4H RESPONDENT DTD282/2014. ANNEXURE A8:-COPY OF THE AFFIDAVIT SWORN TO BY THE5H RESPONDENT DTD282/2014. RESPONDENT(S)' EXHIBITS :- NIL --------------------------------------- //TRUE COPY// P.A. TO JUDGE N.K.BALAKRISHNAN, J.

-------------------------------- Crl.M.C. No.1631 of 2014 ------------------------------------ Dated this the 14th day of March 2014 ORDER

Petitioners are the accused in C.C.No.77/2013 of JFMC- I, Haripad, Alapuzha District. The offences alleged against them are punishable under Secs.498A, 324 and 506(ii) r/w 34 of IPC. R2 to R5 are the aggrieved persons. They are represented in this Court by their counsel. They have filed affidavits stating that the entire dispute has been settled in the mediation and that a settlement agreement is entered into between the parties and hence, they do not intend to proceed further in the matter. In the light of the settlement so arrived at this Crl.M.C. is allowed. Further proceedings against these petitioners in C.C.No.77/2013 of JFMC-I, Haripad, Alapuzha District is quashed. Sd/- N.K.BALAKRISHNAN, JUDGE. Jvt


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