Criminal Proceeding can be Quashed if Parties Settle Dispute Amicably

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July 18, 2018

Case name: Dilbagh Singh v. State of Uttarakhand

In the case it was contended that the applicants and the respondent have settled the dispute amicably and the respondent does not want to pursue his case against the applicants for offence of cheating and allied offences under the Indian Penal Code. Thus, it was pleaded that the matter be compounded.

The High Court of Uttarakhand made reference to the Apex Court’s verdict in the case of Gian Singh vs. State of Punjab[1], wherein it was held that criminal proceedings can be quashed by the Court, if the Court is satisfied that matter has been settled between the parties amicably and parties are interested to restore peace and harmony between them.

In view of the aforesaid and being satisfied that the matter has been settled between the parties, the High Court allowed the application and quashed the charge sheet against the applicants.

The entire case can be accessed here.

[1] 2012 (10) SCC 303