MANISH RATAN Vs. STATE OF M P
LAWS(SC)-2006-11-53
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on November 01,2006

MANISH RATAN Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents


Referred Judgements :-

SUJATA MUKHERJEE (SMT) V. PRASHANT KUMAR MUKHERJEE [REFERRED TO]
STATE OF BIHAR VS. DEOKARAN NENSHI [REFERRED TO]
Y ABRAHAM AJITH VS. INSPECTOR OF POLICE CHENNAI [REFERRED TO]
RAMESH VS. STATE OF TAMIL NADU [REFERRED TO]



Cited Judgements :-

KASHI NATH UPADHYAY VS. STATE OF JHARKHAND [LAWS(JHAR)-2008-9-29] [REFERRED TO]
SUNIL KUMAR CHOUDHARY VS. STATE OF JHARKHAND [LAWS(JHAR)-2011-2-32] [REFERRED TO]
WAHID HUSSAIN VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-3-48] [REFERRED TO]
AASHISH KUMAR MISHRA @ AASHISH KUMAR FATENDRA NATH MISHRA VS. STATE OF U.P. [LAWS(ALL)-2019-12-118] [REFERRED TO]
GAURAV @ GABU S/O MANSHARAM JAAT VS. STATE OF M.P. [LAWS(MPH)-2019-10-28] [REFERRED TO]
PANKAJ MEHROTRA VS. SHILPI MEHROTRA [LAWS(MPH)-2012-3-121] [REFERRED TO]
MOHANI MEHROTRA VS. SHILPI MEHROTRA [LAWS(MPH)-2012-3-92] [REFERRED TO]
KIRTI PRAKASH SAXENA VS. STATE OF M P [LAWS(MPH)-2009-11-70] [REFERRED TO]
RAJESH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2008-1-74] [REFERRED TO]
MANISH KUMAR SHARMA AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-4-162] [REFERRED TO]
DALJEET SINGH SALUJA VS. STATE OF RAJ [LAWS(RAJ)-2018-1-141] [REFERRED TO]
YADWINDER SINGH & OTHERS VS. STATE OF H P & OTHERS [LAWS(HPH)-2018-8-147] [REFERRED TO]
V.K.S. RADHESA VS. STATE OF A. P. [LAWS(APH)-2022-4-75] [REFERRED TO]
BIJAY KUMAR JALAN VS. STATE OF ASSAM [LAWS(GAU)-2017-9-42] [REFERRED TO]
KAMLESH NEGI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-3-67] [REFERRED TO]
NIKHIL VS. STATE [LAWS(RAJ)-2013-1-298] [REFERRED TO]
NEEL DILIP SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2008-2-390] [REFERRED TO]
SHRI HARDEEP SINGH BEDI AND SMT. RADHA RANI @ RADHA RANI BEDI VS. THE STATE OF JHARKHAND AND ANR. [LAWS(JHAR)-2010-6-42] [REFERRED TO]
DHANANJAY SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2010-7-19] [REFERRED TO]
PABITRA CHAUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2007-6-11] [REFERRED]
SMT. PUSHPA W/O MANOJ KEDIA, D/O HARI RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2016-9-270] [REFERRED TO]
VISHNU MOHAN JHA AND ANOTHER VS. THE STATE OF BIHAR AND ANOTHER [LAWS(PAT)-2017-11-264] [REFERRED TO]
NAVEEN LAXMINARAYAN RUNDWAL VS. STATE OF M.P. [LAWS(MPH)-2019-6-41] [REFERRED TO]
VIJAY KUMAR ROY VS. STATE OF BIHAR [LAWS(PAT)-2006-1-112] [REFERRED TO]
NARESH PRASAD SINGH @ NARESH SINGH VS. STATE OF BIHAR [LAWS(PAT)-2010-3-293] [REFERRED TO]
RAM PRASAD VS. URMILA [LAWS(MPH)-2007-5-55] [REFERRED TO]
RUPALI DEVI VS. STATE OF UTTAR PRADESH AND OTHERS [LAWS(SC)-2019-4-41] [REFERRED TO]
PRIYA INDORIA VS. STATE OF KARNATAKA [LAWS(SC)-2023-11-33] [REFERRED TO]
UPENDRA RAI S/O LATE BRAHMDEO RAI RESIDENT OF VILLAGE VS. THE STATE OF BIHAR [LAWS(PAT)-2017-1-31] [REFERRED TO]
VARINDER SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2011-2-21] [REFERRED TO]
SANTKUMAR CHIRANJILAL JHUNJHUNWALA VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-12-294] [REFERRED TO]
SMT. GULSHAN KAUR BEDI AND OTHERS VS. STATE OF U.P. [LAWS(ALL)-2016-12-29] [REFERRED TO]
LAXMI PRASAD VS. STATE OF U.P. [LAWS(ALL)-2017-7-57] [REFERRED TO]
RAM RATAN GOEL VS. ANKITA GOEL [LAWS(ALL)-2008-10-19] [REFERRED TO]
V.B.BHATIA VS. STATE OF HARYANA [LAWS(DLH)-2014-5-442] [REFERRED TO]
ANIL KUMAR SHUKLA VS. STATE OF U.P. THROUGH PRINCIPAL SECRETARY [LAWS(ALL)-2013-2-27] [REFERRED TO]
RAJKISHORI DEVI AND ORS. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-3-150] [REFERRED TO]
SATHEESH VS. STATE OF KERALA [LAWS(KER)-2009-7-122] [REFERRED TO]
SATHEESH N V VS. STATE OF KERALA [LAWS(KER)-2009-7-9] [REFERRED TO]
HEMANTA MOHARANA VS. STATE OF ORISSA [LAWS(ORI)-2007-12-23] [REFERRED TO]
KULDEEP SINGH AND OTHERS VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-2014-2-250] [REFERRED TO]
ZOHRA COMMERCIAL PVT. LTD. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-10-1] [REFERRED TO]
JITENDRA VS. STATE OF M P [LAWS(MPH)-2009-3-15] [REFERRED TO]
NAVEEN VS. STATE OF M.P. [LAWS(MPH)-2019-6-164] [REFERRED TO]
GABBAR SINGH RAWAT S/O SRI SHANKAR SINGH RAWAT, VS. STATE OF UTTARANCHAL AND SMT. NEEMA RAWAT W/O SRI VIPIN SINGH RAWAT D/O KUNDAN SINGH GOSAIN [LAWS(UTN)-2010-4-142] [REFERRED TO]
RAJ KAPOOR DAS @ RAJ KAPOOR VS. STATE OF BIHAR [LAWS(PAT)-2009-6-13] [REFERRED TO]
NARENDER RAGHUVANSHI VS. STATE OF A P [LAWS(APH)-2009-2-4] [REFERRED TO]
ARJUN SINGH BHADORIYA VS. STATE OF U P [LAWS(ALL)-2012-9-107] [REFERRED TO]
BINOD KUMAR SIL VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-11-35] [REFERRED TO]
KANHAIYA LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-3-9] [REFERRED TO]
JASJIT SINGH BAKSHI VS. STATE OF PUNJAB [LAWS(P&H)-2008-4-55] [REFERRED TO]
KRISHNA BALLABH PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2008-1-60] [REFERRED TO]
BANDELA ATCHUTA RAMAKRISHNA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2018-10-48] [REFERRED TO]
NARESH KUMAR VS. CHANCHAL RANI [LAWS(P&H)-2010-3-66] [REFERRED TO]
AMARENDU JYOTI VS. STATE OF CHATTISGARH [LAWS(SC)-2014-8-28] [REFERRED TO]
SHABINA KHATUN @ SHAMINA KHATUN, SHAHNAZ KHATUN, ANJUM ARA AND MD AZAM ANSARI VS. STATE OF BIHAR AND FATIMA KHATUN [LAWS(PAT)-2009-11-148] [REFERRED]
Ramesh Kumar Sharma VS. State of Jharkhand [LAWS(JHAR)-2009-2-107] [REFERRED TO]
KAMLA DEVI VS. STATE OF JHARKHAND [LAWS(JHAR)-2010-8-21] [REFERRED TO]
SAROJINI ARAWATTIGI VS. STATE OF U P [LAWS(ALL)-2007-8-6] [REFERRED TO]
OM PRIYADHARSHINI VS. STATE [LAWS(MAD)-2015-7-478] [REFERRED]
SWAATI NIRKHI VS. STATE (NCT OF DELHI) [LAWS(SC)-2021-3-29] [REFERRED TO]
ASHISH JAIN VS. STATE OF HARYANA [LAWS(P&H)-2020-2-182] [REFERRED TO]
RAM SWARTH SAH VS. STATE OF BIHAR [LAWS(PAT)-2017-9-4] [REFERRED TO]
SHARDA SINGH VS. STATE OF U P [LAWS(ALL)-2014-10-231] [REFERRED TO]
ANIL KANTI DEB & ORS. VS. THE STATE OF WEST BENGAL & ANR. [LAWS(CAL)-2016-4-228] [REFERRED TO]
HARI MOHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-7-106] [REFERRED TO]
BALCHAND AND POONAM CHAND CHHAPARWAL VS. STATE [LAWS(MAD)-2008-8-207] [REFERRED TO]
SUSHILA AGARWAL VS. STATE OF JHARKHAND [LAWS(JHAR)-2010-8-2] [REFERRED TO]
SAURABH MITTAL VS. UNION OF INDIA [LAWS(DLH)-2022-2-106] [REFERRED TO]
SHRIRAM BHARGAV SHARMA ALIAS RADHESHYAM BHARGAV SHARMA VS. KIRAN [LAWS(MPH)-2007-2-18] [REFERRED TO]
JITENDRA & ORS VS. STATE OF M P & ANOTHER [LAWS(MPH)-2013-7-344] [REFERRED]
VIJAY KUMAR ROY VS. STATE OF BIHAR & ANR. [LAWS(PAT)-2008-1-207] [REFERRED TO]
ANSHU DEVI VS. STATE OF BIHAR [LAWS(PAT)-2010-3-236] [REFERRED TO]
KOMAL SINGH MALVIYA VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2017-8-72] [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)Application of Sections 177 and 178 of Code of Criminal Procedure (Code) is involved in this appeal which arises out of a judgment and order dated 1.09.1998 passed by the High Court of Madhya Pradesh in Crl. Revision No. 98 of 1998.
(2.)Appellant No. 1 was married with Meena, Respondent No. 2 herein at Niwari, Distt. Tikangarh. They were living at their matrimonial home at Jabalpur. Allegedly, a complaint was lodged by father-in-law of Appellant No. 1 with the police station, Jabalpur on 19.04.1997 alleging that the appellants have been ill-treating his daughter and demanded dowry.
(3.)Meena allegedly lodged another First Information Report against the appellants at the Police Station, Datia on 25.05.1997 whereupon a criminal case was registered. In the said complaint, the place of incident was said to have taken place in House No. 151, Adarsh Nagar Narbada Road, Jabalpur. The period during which the incident took place was said to be before November, 1995 till 25.08.1997. It was alleged:
7. That during the time of Dusshera the complainants husband Manish, Father in law S.S. Rattan, Mother in law Smt. Kiran and sister in law Menaka (Minni) ill-treated her so much that she left her house and saved her life by some means and reached in her Mamas house at Bhopal and from there she reached her house and since then she has been staying with her father.



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