YASHVARDHAN SHARMA S/O VEERENDRA SHARMA AND THREE ORS Vs. STATE OF M P THROUGH P S PHYSICAL
LAWS(MPH)-2018-8-138
HIGH COURT OF MADHYA PRADESH
Decided on August 21,2018

Yashvardhan Sharma S/O Veerendra Sharma And Three Ors Appellant
VERSUS
State Of M P Through P S Physical Respondents

JUDGEMENT

Ashok Kumar Joshi, J. - (1.) Petitioners have filed this petition u/s. 482 of the Cr.P.C seeking quashment of the First Information Report registered at Crime No. 41/2017 of Police Station Physical, District Shivpuri against them for offences punishable u/s. 498-A and 323 of the IPC.
(2.) The brief facts leading to the filing of this petition as disclosed in the FIR are thus:-
(3.) On 22.1. 2017 present respondent no. 2/complainant Shikha was married to petitioner no. 1 Yashvardhan Sharma, but about one month after the marriage, complainant's husband, mother-in-law Sarita Sharma, father-in-law Veerendra Sharma and sister-in-law Parul Vyas started taunting to the complainant regarding bringing less dowry. On 1.10.2017 in the night, at 9 pm complainant's above mentioned husband, mother-in-law, father-in-law and sister-in-law came to the house of complainant's father Ramprakash Sharma situated at Ashok Vihar colony, Shivpuri for conciliation, but the matter could not resolve, then they started beating Shikha by slaps and when Shikha's brother Aakash Sharma tried to intervene then Virendra Sharma snatched his mouth and at that time Shikha's father Ramprakash and Vatsraj Singh Rathore were present who intervened. On next day i.e. 2.10. 2017 at 9:00 hours Shikha lodged FIR at Police Station Physical, Distirct Shivpuri, then crime was registered and complainant Shikha Sharma and her brother Aakash Shamma were sent for medical examination to District Hospital, Shivpuri where they were medically examined. After completing formalities of the investigation chargesheet was filed by the police on 9.10.2017 in the Court of JMFC, Shivpuri for above mentioned offences.;


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