SONU ALIAS UMESH KUMAR GOEL Vs. STATE OF DELHI
LAWS(DLH)-2007-9-89
HIGH COURT OF DELHI
Decided on September 13,2007

SONU @ UMESH KUMAR GOEL Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) This application under Section 438 Cr.P.C is preferred by the petitioners/applicants seeking anticipatory bail in case FIR No. 460 of 2007 under Sections 304B/498A/34 of IPC. The petitioners are mother-in-law and dewar of the deceased. The deceased was married to Mr. Pradip on 2nd July, 2002. She died due to hanging on 6th June, 2007.
(2.) A perusal of the FIR would show that the FIR was lodged by the mother of the deceased. In the FIR she made a report stating therein that her deceased daughter used to be harassed by her husband Pradip and her mother-in-law. Her mother-in-law used to call her 'HIJRI'(Eunuch). She used to tell her that she would get a second marriage of her son Pradip done. Husband of deceased Pradip, also used to harass her. Even if deceased used to take her ill child to the doctor, her mother-in-law would taunt her that she had gone to waste time. The other allegation is that about two years before the incident, her mother-in-law asked her to bring Rs.20,000/-, otherwise not to enter the house.
(3.) In the FIR there are no specific allegations against Dewar except that at the end of the report, it is recorded that the deceased used to be harassed by mother-in-law and husband, dewar and nanad. She requested for investigation into the death of her daughter.;


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