GANESH S/O. KRISHNA MALE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2018-10-96
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on October 29,2018

Ganesh S/O. Krishna Male Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

VIBHA KANKANWADI,J. - (1.) Present application has been filed by original accused persons invoking the inherent powers of this Court under Section 482 of the Code of Criminal Procedure in order to quash the First Information Report vide Crime No. 15 of 2015, registered with Bori Police Station, Bori, Tal. Jintur, District Parbhani for the offences punishable under Section 498A, 323, 504 read with Section 34 of the Indian Penal Code.
(2.) Respondent No.2 got married to applicant No.1 on 24052006. Applicant No.1 is the husband of respondent No.2, applicants No.2 and 3 are the parents of applicant No.1, and applicant No.4 is brother of applicant No.3 (Uncle of applicant No. 1) and applicant No.5 is wife of applicant No.4. Applicant No.6 is the aunt of applicant No. 1 and applicant No. 10 is her son. Applicants No. 7 and 9 are the sons of applicant No.4 (Cousin brothers of applicant No. 1). Applicant No. 8 is the wife of applicant No. 7. Applicant No. 11 is the married sister of applicant
(3.) Respondent No.2 ­ informant has contended that, her father had given household articles at the time of marriage. She went to Vasmat to cohabit with husband. She was residing with all the applicants. She was treated properly by all of them for about two years and thereafter they started demanding amount of Rs.2 lakhs for the construction of house. Applicants No. 2 to 11 used to instigate applicant No. 1 for beating her in order to fulfill their illegal demand. They used to drove her out of the house, by keeping her starved, when she used to say that it is not possible for her father to give amount to them because of his poor financial condition. She had narrated the ill treatment to her parents. They had given understanding to her and sent her back for cohabitation. She was thereafter treated properly for about 34 months, but again the demand was made and illtreatment was given. She has daughter from her husband. She is at her parents' house since 4 years prior to FIR. Efforts were made for conciliation, but in vain. Therefore, she has lodged the report.;


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