RUHI Vs. ANEES AHMAD AND ORS.
LAWS(SC)-2020-1-134
SUPREME COURT OF INDIA
Decided on January 06,2020

Ruhi Appellant
VERSUS
Anees Ahmad And Ors. Respondents


Referred Judgements :-

RUPALI DEVI VS. STATE OF UTTAR PRADESH AND OTHERS [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The complaint preferred by the Appellant to the Senior Superintendent of Police, Ghaziabad on 22.5.2014 had been transferred to the Police Station, Welcome Colony, Delhi. FIR No.645/2014 was registered by the Police Station Welcome Colony, North East, Delhi under Sections 498A, 406 and 34 IPC and under Section 4 of the Dowry Prohibition Act, 1961. The 1st Respondent approached the High Court by filing an application for quashing FIR No.645/2014. The High Court refused to quash the FIR. However, the High Court was of the view that the place of occurrence as per the FIR was Meerut and the Appellant did not reside with Respondent No.1 at Delhi. In that view, the High Court directed the transfer of the FIR from Police Station, Welcome Colony, Delhi to Police Station Lisadi Gate, Meerut, U.P. which was the place of matrimonial home of the Appellant and the Respondent No.1.
(3.)We are informed by Ms. Aishwarya Bhati, learned senior counsel appearing for the State that the charge-sheet has been filed on receipt of the material pertaining to the investigation conducted by the Delhi Police and the further investigation carried on by the police at Meerut, U.P. Learned counsel for the Appellant submits that the case is at the stage of cognizance to be taken by the Magistrate.
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