ZARINA BEGUM Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-5-11
HIGH COURT OF MADHYA PRADESH (AT: STATE)
Decided on May 13,2021

ZARINA BEGUM Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

ATUL SREEDHARAN J. - (1.) This application has been preferred by the applicant under section 438 Cr.P.C, in Crime No.95/2020 registered at P.S E.O.W Bhopal, District Bhopal, for offences under sections 420,467,468,471,472,474 read with section 120B of IPC.
(2.) The investigating agency is the Economic Offences Wing, Bhopal (hereinafter referred to as the "EOW "). The applicant is around 58 years of age and is stated to be suffering from various medical ailments including sleep apnoea.
(3.) Briefly, the facts of this case are that one Rabiya Bi, the complainant along with others, registered the FIR against the applicant and other co-accused persons. The property in question is a piece of land admeasuring 93.37 acres situated in Village Singarcholi, Bhopal. The owner was one Faiz Mohammad who died leaving behind seven legal heirs. They are Mohammad Ayub, Mohammad Yakub, Hanifa Sultan, Asma Sultan, Sikandar Khan, Qamar Khan and Anwar Khan. Out of the total area of 93.37 acres, 54 acres was demarcated for residential purpose while the remaining, approximately 39 acres was kept aside for agricultural purpose.;


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