GULABI DEVI Vs. STATE OF CHATTISGARH
LAWS(CHH)-2005-9-6
HIGH COURT OF CHHATTISGARH
Decided on September 23,2005

GULABI DEVI Appellant
VERSUS
STATE.OF CKATTISGARH Respondents

JUDGEMENT

Sunil Kumar Sinha, J. - (1.) Heard. The applicants have filed this bail application under section 438 of the Cr.P.C. for grant of anticipatory bail.
(2.) Case Diary of Crime No. 83/ 2005, registered at Police StationChaucha for the offence punishable under Sections 498-A read with Section 34 of the I.P.C. and Section 4 of the Dowry Prohibition of Act, perused.
(3.) The case of the prosecution is that complainant namely - Smt. Rakhi Singh was married with co-accused Ravindra Kumar Singh in the year 2003. Thereafter, she was residing with him and on some family dispute, she returned back to her parents' place and thereafter a report dated 23.7.2005 was lodged by her against her husband and the present applicants. The applicant No. 1 is motherin-law, applicant No.2 is brother in law (Devar) and applicant No. 3 is sister-in- law (Nanad) of the complainant. Alongwith the family members, the husband namely Ravindra Kumar Singh has also been made accused in this case.;


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