VIKAS AND ORS. Vs. GOVT. OF NCT OF DELHI
LAWS(DLH)-2007-8-297
HIGH COURT OF DELHI
Decided on August 16,2007

Vikas And Ors. Appellant
VERSUS
GOVT. OF NCT OF DELHI Respondents

JUDGEMENT

S. Ravindra Bhat, J. - (1.) The present revision petition challenges an order on charge dated 22.02.07 of the Learned Additional Sessions Judge (ASJ). The Petitioners are charged for committing offences punishable under Section 498A/304B/34 of the Indian Penal code (IPC)
(2.) The brief facts necessary to decide the present Petition are as follows; Vikas the first petitioner (hereafter the "husband") was married to Neelam (hereafter the "deceased") on 24.11.2005. She committed suicide by hanging on 13.05.2006. The death took place within six months of marriage. The post mortem report states that the cause of death was asphyxia by hanging. There are allegations that the deceased was subjected to dowry harassment. Those were levelled by the deceased's relatives. The other petitioners are the father, mother and sister of the first Petitioner husband. Petitioners 5 and 6 are daughters-in-law of the Petitioner Nos. 2 and 3.
(3.) Learned Counsel for the Petitioners contended that there is no evidence to bring the petitioners within the ambit of the offences for which they are charged. He placed reliance on a suicide note left behind by the deceased which states that "Meri Maut Ke Liye Sirf Main Zimedar Hoon" (I am solely responsible for my death). Counsel submitted that the hand writing in the suicide note was confirmed as that of the deceased's by the FSL department.;


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