Continuation of a criminal prosecution is futile, if a compromise has already been entered into

High Court of Punjab and Haryana: A Single Judge Bench of Jaishree Thakur, J., allowed a petition filed under Section 482 of Criminal Procedure Code, 1973 quashing an FIR and all subsequent proceedings arising out of the same.

The FIR in question was filed by the complainant alleging the petitioners to have misbehaved with her and booking them under Sections 354, 341 and 34 of the Indian Penal Code, 1860. However,  a compromise was entered between the parties at a later stage on account of which the complainant had filed an affidavit. The Court opined that, a compromise brings peace and harmony between the parties and also restores tranquility in the society, and considering the nature of the offences and observing the compromise to have been entered voluntarily without coercion, the Court considered the exercise of criminal prosecution to be futile, and accordingly allowed the petition. [Sukhbir Singh v. State of Punjab, 2018 SCC OnLine P&H 992, dated 01-05-2018]

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