ASHOK KUMAR; PRADEEP KUMAR; MAYAWATI Vs. STATE OF UTTARAKHAND; RAJANI PANCHAL
LAWS(UTN)-2012-6-107
HIGH COURT OF UTTARAKHAND
Decided on June 07,2012

Ashok Kumar; Pradeep Kumar; Mayawati Appellant
VERSUS
State Of Uttarakhand; Rajani Panchal Respondents

JUDGEMENT

- (1.) By means of this petition, moved under Section 482 Cr.P.C., a prayer has been advanced to quash the chargesheet No.80 of 2007, pertaining to crime no.17 of 2007, P.S. Kotwali Roorkee, District Haridwar. On the submission of chargesheet, a criminal case no.1746 of 2007, State Vs. Ashok Kumar and two others was registered by the Judicial Magistrate, Roorkee and the prayer has been made to quash the entire proceedings of the said criminal complaint case too.
(2.) The facts, sans unnecessary details, are that respondent no.2-Smt. Rajni Panchal, R/o Roorkee, District Haridwar espoused with petitioner Ashok Kumar on 22.11.2004. Petitioner No.1- Ashok Kumar and all his family members are resident of New Seemapuri, Shalimar Garden, Ghaziabad or of New Delhi. Needless to say that the boundaries of both the places are adjoining. After the marriage, a couple of months passed blissfully but soon thereafter, she was subjected to atrocities on the question of dowry in sundry manner. She was allegedly assaulted by the accused persons who were in all eight. Those all were closed blood relations/relatives of the husband Ashok Kumar. So, the respondent no.2 was forced to leave her matrimonial house and to reside along with her father at Roorkee.
(3.) It is also pertinent to mention that notices were sent to respondent no.2, the same were served through her father but none has turned up to contest the case, so this Court has given hearing to learned counsel for the petitioner as well as learned Deputy Advocate General for the State.;


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