PALLAVI W/O ASHISH WASNIK Vs. STATE OF MAHARASHTRA, THROUGH P S O WADI, NAGPUR
LAWS(BOM)-2017-10-136
HIGH COURT OF BOMBAY
Decided on October 10,2017

Pallavi W/O Ashish Wasnik Appellant
VERSUS
State Of Maharashtra, Through P S O Wadi, Nagpur Respondents

JUDGEMENT

M.G. Giratkar, J. - (1.) The criminal application is admitted and heard finally at the stage of admission with the consent of the learned counsel for the parties.
(2.) By the present application, the applicant nos. 1, 2 and 3 prayed to quash and set aside first information report lodged by the applicant no. 1 against applicant nos. 2 and 3. It is submitted that applicant no. 1 married with applicant no. 2 on 25-3-2014. After discharging matrimonial obligation, applicant nos. 1 and 2 did not adjust with each other and therefore, quarrel took place between them. The applicant no. 1 lodged the report in the Police Station on 24-4-2014 alleging cruelty by applicant nos. 2 and 3 and demand of dowry of Rs. 1,00,000/. On the report of applicant no. 1, Crime No. 77/2014 for the offences punishable under Section 498A read with Section 34 of the Indian Penal Code and Sections 3 and 4 of the Dowry Prohibition Act came to be registered.
(3.) Applicant no. 1 filed proceedings before the Family Court, Nagpur. During the pendency of the proceedings before the Family Court, matter was referred for mediation/conciliation. The applicant nos. 1 and 2 settled their dispute before the Mediator as per the terms stated in the agreement.;


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