ABDUL RASHID Vs. UNION TERRITORY OF J&K
LAWS(J&K)-2020-10-51
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 20,2020

ABDUL RASHID Appellant
VERSUS
Union Territory Of JAndK Respondents

JUDGEMENT

Sanjay Dhar,J. - (1.)Instant application seeking extension of time for annexing/depositing the requisite court fee with the writ petition, in view of the grounds urged therein, is allowed. The petitioner shall deposit the requisites court fee with the Registry of this Court within a period of one week from the date of announcement of lifting of lockdown on account of Covid-19 by the Government. Disposed of.
CRM (M) No. 338/2020:

Through the medium of the instant petition, petitioner has challenged FIR No. 129/2020 for the offence under Section 452, 354 IPC registered with the Police Station, Thanamandi. It has been contended by the learned counsel for the petitioner that there is a marital dispute going on between the complainant/respondent No. 4 and the brother of the petitioner which has given rise to a number of inter se cases between the parties including some civil suits that have been filed by the petitioner against the respondent No. 3. Learned counsel for the petitioners has placed on record documents in support of his contentions. According to the learned counsel, impugned FIR has been lodged by the respondent No. 3 to wreak vengeance upon the petitioner.

(2.)Heard and considered.
(3.)There appears to be ground for grant of interim indulgence.
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