MOHD. ALTAF Vs. STATE OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-78
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 26,2020

Mohd. Altaf Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents




JUDGEMENT

Ali Mohammad Magrey,J. - (1.)This petition under Section 561-A Cr. P. C, has been filed by the petitioners seeking quashment of FIR No. 06/2018 under Sections, 498-A/109 RPC registered with Police Station, Women Rajouri and all consequential proceedings.
(2.)There is no appearance on behalf the petitioners. The same is case on the previous date of hearing.
(3.)Needless to mention here that in terms of order passed on 22nd May, 2019, this Court while vacating the interim order dated 07.09.2018, has given liberty to the Police to submit the final report before the competent Court of law.
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