ANWAR AHMAD & ANR. Vs. THE STATE (NCT OF DELHI)
LAWS(DLH)-2007-7-335
HIGH COURT OF DELHI
Decided on July 31,2007

Anwar Ahmad And Anr. Appellant
VERSUS
The State (Nct Of Delhi) Respondents

JUDGEMENT

S. Ravindra Bhat, J. - (1.) Petition admitted. With consent of counsel for parties, the matter was finally heard.
(2.) The petitioners are aggrieved by an order of the learned Additional Sessions Judge who in a revision filed by the State against the first petitioner, set aside the order discharging the petitioners here.
(3.) The facts for the purpose of deciding this case are that the complainant wife lodged an FIR No. 281/2002 P.S. Krishna Nagar. She alleged that the accused were guilty of commission of offences punishable under Sections 498-A/406/34 IPC. After investigations were completed a charge sheet was filed. The learned Metropolitan Magistrate, after considering the materials and hearing counsel for the parties, made the order on the point of charge on 2.5.2006. So far as the present petitioners i.e. the father-in-law and the sister-in-law of the complainant are concerned, it was observed as follows : "There are no specific allegations that accused Anwar Ahmed and Sayra has committed cruelty for dowry demands. Mere beating with demands does not attract Section 498-A. Hence accused Anwar Ahmed and Sayra are discharged for the offence under Section 498A IPC.";


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