BRIJESH KUMAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-8
HIGH COURT OF UTTARAKHAND
Decided on July 16,2012

BRIJESH KUMAR Appellant
VERSUS
STATE OF UTTARAKHAND,STATION HOUSE OFFICER,MONIKA SINGH D/O SHRI RAJENDRA PAL SINGH W/O SHRI ANKIT SINGH Respondents

JUDGEMENT

- (1.) HEARD.
(2.) BY means of this writ petition moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 07.07.2012, registered as Crime No. 136 of 2012, relating to offences punishable under section 498A, 313, 504 and 506 I.P.C., and one punishable under section � of Dowry Prohibition Act, 1961, at Police Station Nehru Colony, District Dehradun. Learned counsel for the petitioner submitted that petitioner Brijesh Kumar is uncle in law (CHACHIA SASUR) of the respondent no.3, Smt. Monika Singh. No specific role has been assigned to him. It is further pleaded that it is abuse of process of law on the part of the respondent no.3 to implicate the petitioner due to the matrimonial discord between the respondent no.3 and her husband Ankit Singh. Admit the petition.
(3.) LEARNED counsel for the State prays for and is allowed six weeks' time to file the counter affidavit. Issue notices to respondent no.3, Smt. Monika Singh, who may also file her counter affidavit within a period of six weeks.;


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