MEHUL KOTECHA & ANR. Vs. STATE OF WEST BENGAL
LAWS(CAL)-2021-2-1
HIGH COURT OF CALCUTTA
Decided on February 15,2021

Mehul Kotecha And Anr. Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

- (1.) The learned advocate appearing for the petitioners submits that the petitioner no. 1 is the husband and the petitioner no. 2 is the father-in-law of the de facto complainant. They have been falsely implicated on the basis of a complaint lodged by the de facto complainant about seven years after the marriage was solemnized. The de facto complainant has left her matrimonial house in the year 2016 and a matrimonial suit preferred by the petitioner no.1 is pending. The allegations levelled against the petitioners are unfounded and in the said conspectus, their custodial detention is not warranted.
(2.) He further submits that the petitioners have duly complied with the notice issued under Section 41A of the Code of Criminal Procedure and are cooperating with the investigating agency. The petitioners would abide by all the restraints and conditions that may be imposed by this Court for grant of anticipatory bail.
(3.) The learned advocate appearing for the State opposes the petitioners' prayer and submits that there are direct allegations against the petitioners and as such their custodial detention is necessary.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.