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Cites 4 docs
Section 39 in The Children Act, 1960
The Indian Penal Code
Section 66 in The Information Technology Act, 2000
Section 120B in The Indian Penal Code

Punjab-Haryana High Court
Pavneet Singh vs State Of Punjab & Anr on 6 January, 2015
                               IN THE HIGH COURT OF PUNJAB AND HARYANA AT

                                                                CRM No.M-41314 of 2014
                                                                Date of Decision:-06.01.2015

                   Pavneet Singh                                          .... Petitioner

                   State of Punjab and another                           .....Respondents.

                   CORAM:HON'BLE MR. JUSTICE K. C. PURI

                   Present: Ms. A.K. Arora, Advocate
                            for the petitioner.

                                  Mr. Surjit Singh, Advocate
                                  for respondent No.2.

                                  Ms. Simsi Dhir Malhotra, DAG, Punjab.

                   K. C. PURI, J. (ORAL)

Since the FIR No.211 dated 02.07.2014 registered under Section 354-A, 120-B of IPC and Sections 66 of the Information and Techonology Act, 2000 & Section 39 of Protection of Children from Sexual Offences Act, 2012 at Police Station Jandiala Guru, Amritsar has been quashed vide order of even date passed in CRM-M-43004 of 2014 and as such the present petition has become infructuous.

Dismissed as having become infructuous.

                   06.01.2015                                            (K.C.PURI)
                   prince                                                  JUDGE

2015.01.07 16:58
I attest to the accuracy and
integrity of this document