ANSHUL JAIN S/O SURESH CHAND JAIN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-121
HIGH COURT OF UTTARAKHAND
Decided on July 24,2012

Anshul Jain S/O Suresh Chand Jain Appellant
VERSUS
STATE OF UTTARAKHAND 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. 211 of 2012, relating to offences punishable under section 323, 504, 498A, 506 IPC, and one punishable under section 3/4 Dowry Prohibition Act, 1961, at Police Station Kotwali Gangnahar, Roorkee, District Hardwar.
(3.) The petitioner (a Doctor) is husband of the respondent no. 3 who is a software engineer. Learned counsel for the petitioner submitted that petitioner has been falsely implicated due to matrimonial discord between him and respondent no. 3. However, learned counsel for the complainant submitted that there are allegations of demand of dowry and harassment against the petitioner.;


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