NARMADA SHIVHARE AND ANOTHER Vs. STATE OF M.P. AND ANOTHER
LAWS(MPH)-2018-6-96
HIGH COURT OF MADHYA PRADESH
Decided on June 19,2018

Narmada Shivhare And Another Appellant
VERSUS
State of M.P. and Another Respondents

JUDGEMENT

ANAND PATHAK,J. - (1.) Heard finally.
(2.) The present petition under section 482 of the Cr.P.C , 1973has been preferred by the petitioner for quashment of FIR registered at Crime No.216/2017 at Police Station Madhoganj for the alleged offence under Section 323, 294 and 506/34 of IPC as well as charge-sheet issued against them.
(3.) Precisely stated facts of the case are that petitioner No.1 is the wife of petitioner No.2 and being senior citizen living their life at their personal property situate at Kamraj Ka Bada, Lala Ka Bazar, Laskar, Gwalior. Respondent No.2 (complainant) happens to be daughter-in-law of petitioner married to their son Atul Shivhare.;


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