SUJATHA RAVI KIRAN @ SUJATASAHU Vs. STATE OF KERALA & ORS.
LAWS(SC)-2016-5-23
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on May 12,2016

Sujatha Ravi Kiran @ Sujatasahu Appellant
VERSUS
STATE OF KERALA And ORS. Respondents

JUDGEMENT

- (1.) Transfer Petition (Crl.) Nos. 351 of 2013, 384 of 2013 have been filed to transfer the petitions filed under Section 482 of the Cr.P.C. being Criminal M.C. No.2551 of 2013 and Criminal M.C. No.2424 of 2013 pending before the High Court of Kerala at Ernakulam to the High Court of Delhi.
(2.) The petitioner got married to Lt. Ravi Kiran Kabdula on 09.03.2012 as per Hindu rites and customs. Petitioner's husband Lt. Ravi Kiran Kabdula is a naval officer who was then posted at Kochi, Kerala. After marriage, the petitioner was residing with her husband at Kochi. As brought on record, the relationship between the petitioner and her husband was not very cordial. On 22.02.2013, the petitioner gave an oral complaint that her husband was withholding her identity card, laptop, mobile phone, original marriage certificate etc. The respondent was called to the police station and directed to handover the belongings to the petitioner. On 04.04.2013, the petitioner lodged a complaint against her husband, her parents-in-law and sister-in-law alleging that they have subjected her to physical and mental cruelty. The petitioner had also levelled charge of sexual abuse against five naval officers and wife of one of the naval officers. Based on her complaint, a case was registered in FIR No.260 of 2013 for the offences punishable under Sections 498-A, 354, 506 (Part-I) IPC read with Section 34 IPC against the petitioner's husband Lt. Ravi Kiran Kabdula, her parents-in-law, sister-in-law and the said five naval officers and wife of one of them. In the complaint lodged subsequently, the petitioner had made allegations of wife-swapping and also implicated new names. Investigation in the said case is pending with Harbour Police Station, Kochi, Kerala.
(3.) Petitioner's husband had moved an anticipatory bail application before the High Court of Kerala, which was rejected vide order dated 10.06.2013. While declining anticipatory bail, the High Court has directed that a thorough investigation must be conducted by the police. Pursuant to the said order of the court, Deputy Commissioner of Police vide order dated 12.06.2013 constituted a special team headed by the Assistant Commissioner of Police, Kochi.;


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