ARUN SINGH Vs. STATE OF U.P.
LAWS(SC)-2020-2-24
SUPREME COURT OF INDIA
Decided on February 10,2020

ARUN SINGH Appellant
VERSUS
STATE OF U.P. Respondents


Referred Judgements :-

AMRAWATI AND ANOTHER VERSUS STATE OF U.P [REFERRED TO]
LAL KAMLENDRA PRATAP SINGH VS. STATE OF U P [REFERRED TO]
GIAN SINGH VS. STATE OF PUNJAB [REFERRED TO]
RAM CHANDRA BHAGAT VS. STATE OF JHARKHAND [REFERRED TO]
NARINDER SINGH VS. STATE OF PUNJAB [REFERRED TO]
PARBATBHAI AAHIR @ PARBATBHAI BHIMSINHBHAI KARMUR VS. STATE OF GUJARAT [REFERRED TO]



Cited Judgements :-

MITESH ASHOKBHAI CHUNAVAL VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-66] [REFERRED TO]
RITABEN MANSUKHBHAI RANINGA VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-234] [REFERRED TO]
ANNU TALREJA VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-159] [REFERRED TO]
SONALBEN VS. STATE OF GUJARAT [LAWS(GJH)-2020-8-454] [REFERRED TO]
VAISHALI NIMESH THAKKER VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-185] [REFERRED TO]
AFTAB @ ALTAF FARID AHEMAD SHEKH VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-235] [REFERRED TO]
MAHENDRA RAIMALBHAI MADHVI VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-304] [REFERRED TO]
DILIPBHAI @ NARENDRASINH DEVAYATBHAI SISODIYA VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-362] [REFERRED TO]
SAGAR KISHORBHAI GARCHAR VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-469] [REFERRED TO]
RAHUL MADHUBHAI MAKANI VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-499] [REFERRED TO]
FAIJAN RASULBHAI GHANCHI VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-579] [REFERRED TO]
KAID QURBAAN HUSSAIN VOHRA VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-653] [REFERRED TO]
JAGMALBHAI HARDASBHAI HATHALIYA VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-680] [REFERRED TO]
MAHESHBHAI SHANKARBHAI BAVALIYA VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-110] [REFERRED TO]
PRAHLADBHAI NATHALAL PRAJAPATI VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-700] [REFERRED TO]
PRAKASHKUMAR GHANSHYAMBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-21] [REFERRED TO]
HARDIK DIPAKBHAI MAHERA VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-22] [REFERRED TO]
RAJUBHAI CHAGANBHAI CHOVATIYA VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-43] [REFERRED TO]
SANJAYBHAI PARASMALBHAI SONI VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-46] [REFERRED TO]
TADVI ARVINDBHAI KARSANBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-68] [REFERRED TO]
BHALANI VALLABHBHAI LAVJIBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-77] [REFERRED TO]
SUDHIR DULABHAI SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-111] [REFERRED TO]
AAKASH OMPRAKASH SHIVNANI VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-604] [REFERRED TO]
RAJA DULESINH RATHOD VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-653] [REFERRED TO]
HUSENBHAI SIDDIQBHAI KHOD VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-20] [REFERRED TO]
CHIRAG ARUNKUMAR DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-25] [REFERRED TO]
SUSHIL HANSRAJ YADAV VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-26] [REFERRED TO]
VISHALBHAI BHARATBHAI SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-29] [REFERRED TO]
SURESHBHAI AITABHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-9] [REFERRED TO]
MOHAMMAD HANIF KESARKHAN SHAUKATALIKHAN PATHAN VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-16] [REFERRED TO]
MOIN ISMAIL JADAV VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-404] [REFERRED TO]
AKASH PATNE AND 5 OTHERS VS. STATE OF TELANGANA [LAWS(TLNG)-2020-11-52] [REFERRED TO]
SHAKTISINH CHATRASINH VAGHELA VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-41] [REFERRED TO]
NAGINBHAI MAGANBHAI ASARI VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-45] [REFERRED TO]
ANAND PADHAMANATH PAREKH VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-46] [REFERRED TO]
DIGVIJAYSINH GOHIL VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-47] [REFERRED TO]
DHANANJAYBHAI KARSHANBHAI RATHOR VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-150] [REFERRED TO]
RAVINDRASINH VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-126] [REFERRED TO]
MAHMAD HANIF ABDULBHAI KHIYANI VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-381] [REFERRED TO]
ARJUNSINH UDAYSINH ZALA VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-506] [REFERRED TO]
MITUL DINESHBHAI JETHWA VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-554] [REFERRED TO]
AARIF HANIFBHAI RANA VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-694] [REFERRED TO]
SATYAVIRSINH MEGHSINH VAGHELA VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-712] [REFERRED TO]
NARAN RAMABHAI KODIYATAR VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-795] [REFERRED TO]
JAIMINIBEN VS. STATE OF GUJARAT [LAWS(GJH)-2020-8-547] [REFERRED TO]
MOHD WAZEED VAZEED VS. STATE OF TELANGANA [LAWS(TLNG)-2020-11-75] [REFERRED TO]
PARESHBHAI BALDEVBHAI RABARI VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-883] [REFERRED TO]
PRAMOD AND ANOTHER VS. STATE OF U.P. [LAWS(ALL)-2021-2-66] [REFERRED TO]
MOHD MUZAMIL SOHIL VS. STATE TH POLICE STATION, BANIHAL [LAWS(J&K)-2021-3-42] [REFERRED TO]
KRISHNA PILLAI JAYRAM VS. STATE OF GUJRAT [LAWS(GJH)-2020-12-1479] [REFERRED TO]
BHAYA VIJA (VIJAYBHAI) CHARAN (SUMAT) VS. STATE OF GUJARAT [LAWS(GJH)-2020-10-1085] [REFERRED TO]
MUKESHBHAI KANTIBHAI MAKVANA VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-1486] [REFERRED TO]
Y. CHANDRA BABU VS. STATE OF TELANGANA [LAWS(TLNG)-2020-10-49] [REFERRED TO]
D. VINOD KUMAR VS. STATE OF TELANGANA [LAWS(TLNG)-2020-10-68] [REFERRED TO]
P. MURALIDHARAN, MANAGER, KADAMBUR HIGHER SECONDARY SCHOOL, KANNUR VS. REGIONAL DEPUTY DIRECTOR, HIGHER SECONDARY EDUCATION, KANNUR [LAWS(KER)-2021-7-91] [REFERRED TO]


JUDGEMENT

KRISHNA MURARI,J. - (1.)Leave granted.
(2.)This appeal is directed against the impugned judgment and order dated 24.11.2016 passed by the High Court, High Court of Judicature at Allahabad dismissing the petition filed by the appellants under Section 482 of the Criminal Procedure Code (in short 'the CrPC) challenging the charge sheet filed against them. The High Court while rejecting Section 482 CrPC petition directed the accused appellants to surrender before the Court concerned within 30 days from the date of order and in case they do so within the stipulated period and apply for bail the same was liable to be considered and decided in view of law laid down by full bench of High Court in case of Amrawati & another versus State of U.P., 2004 (57) ALR 290 affirmed by this court in Lal Kamlendra Pratap Singh versus State of U.P., 2009 (3) ADJ 322 (SC)
(3.)Shorn of unnecessary details the brief facts which led to the filling of this appeal can be summarised as under:-
Respondent No. 2 lodged First Information Report with Police Station Izzat Nagar, District Bareilly under Section 493 I.P.C. read with Section 3/4 of the Dowry Prohibition Act against the appellants herein which was registered as case crime No. 431 of 2014. The allegations made in the F.I.R. were that Respondent No.-2 approached Appellants with the proposal of marriage of his daughter Jyoti with Appellant No.-1. On 30th June, 2013 the appellants visited the house of Respondent No.-2 and after meeting his daughter the proposal was finalised. On 21.07.2013, ring ceremony was performed and date of marriage was scheduled for 19.11.2013. Thereafter, Appellant No.-2 started visiting the house of complainant/respondent no.-2. frequently and misleading his daughter Jyoti that now since the marriage is finalised and only ceremony of 'feras' remains to be performed took her for outings on various occasions. On 16.08.2013 appellant No.-2 induced Jyoti to his room and established physical relationship with her. However, subsequently thereto the appellant started making demand of dowry of Rs. 5 Lakh. A complaint in this regard was made before Mahila Thana but no action was taken. On coming to know that marriage of Appellant No.-2 was settled with some other girl for a handsome amount of dowry, the First Information Report was being lodged.

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