SUNITA SHARMA AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-2-61
HIGH COURT OF UTTARAKHAND
Decided on February 15,2012

Sunita Sharma And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard Mr. K.S. Verma, Advocate, present for the applicants and Mr. M.A. Khan, Brief Holder, present for the State of Uttarakhand / respondent no. 1.
(2.) By means of this 482 petition, the applicants have prayed to quash the charge sheet dated 12.11.2010 and summoning order dated 27.1.2011 and the entire proceedings in Criminal Case No. 395 of 2011 State Vs. Amit Kumar and others under Sections 323, 498A IPC and 3/4 Dowry Prohibition Act, pending in the Court of Chief Judicial Magistrate, Haridwar.
(3.) The submission of the learned counsel for the applicants is that applicant no. 1 is mother in law and applicant no. 2 is sister in law of daughter of respondent no. 2. Both the applicants have been granted bail by the Magistrate, but their problem is that they have to appear before the Magistrate every day, otherwise non-bailable warrants will be issued against them.;


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