SEEMA DEVI ALIAS SIMARAN KAUR Vs. STATE OF H P
LAWS(HPH)-1997-7-2
HIGH COURT OF HIMACHAL PRADESH
Decided on July 25,1997

SEEMA DEVI ALIAS SIMARAN KAUR Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents


Referred Judgements :-

LILA GUPTA VS. LAXMI NARAIN [REFERRED TO]
KALYANI CHAUDHARI VS. STATE OF U P [REFERRED TO]
SHANKERAPPA VS. SUSHILABAI [REFERRED TO]
GINDAN VS. BARELAL [REFERRED TO]



Cited Judgements :-

PATEL VERABHAI KALIDAS VS. STATE OF GUJARAT [LAWS(GJH)-1999-3-4] [REFERRED]
SARWAN SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2005-9-152] [REFERRED TO]
X(MINOR) VS. STATE OF U.P. [LAWS(ALL)-2022-7-86] [REFERRED TO]
SH JITENDER KUMAR SHARMA VS. STATE [LAWS(DLH)-2010-8-70] [REFERRED TO]
JAGDEEP SINGH AND ANOTHER VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2017-1-45] [REFERRED TO]
RESHMA VS. STATE OF HARYANA & ORS [LAWS(P&H)-2018-1-127] [REFERRED TO]
KRISHNA PRASAD PAUL VS. STATE OF W B [LAWS(CAL)-2005-5-21] [REFERRED TO]
COURT ON ITS OWN MOTION LAJJA DEVI VS. STATE [LAWS(DLH)-2012-7-493] [REFERRED TO]
AMNIDER KAUR VS. STATE OF PUNJAB [LAWS(P&H)-2009-11-2] [REFERRED TO]
RACHNA VS. STATE OF U. P. [LAWS(ALL)-2021-3-55] [REFERRED TO]
RAVI KUMAR VS. STATE [LAWS(DLH)-2005-10-19] [REFERRED TO]
MANISH SINGH VS. STATE GOVT OF NCT [LAWS(DLH)-2005-12-69] [REFERRED TO]
JASWINDER KAUR VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-3-105] [REFERRED TO]


JUDGEMENT

- (1.)This petition is directed against the order of the-Additional Chief Judicial Magistrate. Anib, District Una dated 13-8-1996 whereby he directed the - petitioner herein to be kept in Nan Niketan at Bilaspur. The relevant facts are shortly as follows.
(2.)A complaint was filed before the Additional Chief Judicial Magistrate in F.I.R. No. 124/96 on 8-8- 1996 under Sections 363,366,368.376 and 120-B of the Indian Penal Code. As per the complaint; the accused were Ajmer Singh, Leela Devi and Amar Singh. The complaint was given by the 2nd respondent herein. The complaint was that his daughter Seema Devi alias Simaran Kaur was taken fr9m his house by his mother-in-law Vidya Devi and she was not brought back to his house. According to him, the said Vidya Devi in conspiracy with the three accused gave daughter in marriage to the said Ajmer Singh, the first accused. Thus. he filed a complaint under the aforesaid Sections of the Indian Penal Code.
(3.)The accused was enlarged on bail by order dated 20-8-1996 by the Sessions Judge, Una.


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