JAVED IQBAL Vs. STATE OF NCT DELHI
LAWS(DLH)-2007-10-30
HIGH COURT OF DELHI
Decided on October 05,2007

JAVED IQBAL Appellant
VERSUS
STATE OF NCT DELHI Respondents

JUDGEMENT

- (1.) This petition has been preferred on behalf of the petitioners for quashing FIR No.199 of 2006 Police Station Shakarpur, Delhi under Sections 406/498AA IPC and the further proceedings arising out of the said AIR.
(2.) It is submitted by the petitioners that lodging of instant FIR by respondent No.2 at Delhi was illegal and FIR could not have been registered since no part of the offence was committed in Delhi and an inquiry or trial cannot be held in Delhi.
(3.) It is argued that marriage between the complainant and the petitioner/ husband had taken place in Mumbai, according to Muslims rites and customs and after two years of marriage, the complainant and her husband left for Colambo. She stayed with her husband at Colombo. As per the allegations of complainant, the cruelties were perpetuated on her at Colombo and thereafter the petitioner left for Spain. While her husband was in Spain, her father-in-law and sister-in- law perpetuated cruelties on her for dowry and harassed her. Her entire articles, given at the time of marriage including jewellery etc were not returned to her. Her stay at Colombo was made a hell for her. She was taunted. She was treated like a maid servant and it became unbearable for her to live there and she came back to Delhi and started living with her guardian.;


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