MUSSTT REHANA BEGUM Vs. STATE OF ASSAM
LAWS(GAU)-2018-4-16
HIGH COURT OF GAUHATI
Decided on April 04,2018

Musstt Rehana Begum Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr, Mr. R. Ali learned counsel for petitioner. Also heard Mr, A. K. Bhuyan learned counsel for the respondent No. 2.
(2.) Present application has been preferred under section 482 CrPC for quashing the complaint case being CR Case No. 2512/2015 pending in the Court of SDJM (S) II, Kamrup (M) Guwahati under section 494/495 IPC.
(3.) The respondent herein lodged the complaint in the Court of the CJM, Kamrup Guwahati to the effect that on 11.01.1996 he got married with the present petitioner but due to various reasons beyond expectation and limitation of the complainant, for the conduct of his wife, he ultimately divorced his wife on 18.08.2011 as per Muslim Law. Later on, respondent came to know that the petitioner was previously married to another person and during subsistence of the previous marriage she entered marriage with the respondent by suppressing the earlier marriage. It is stated in the complaint that he came to know that the petitioner got married on 11.6.1987 with one Saukat Ali and their marriage still subsisting not dissolved and she has entered into the second marriage with the respondent for which she is liable to be convicted under section 494/495 IPC.;


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