SUDHIR KUMAR AGARWAL Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-8-78
HIGH COURT OF UTTARAKHAND
Decided on August 03,2012

Sudhir Kumar Agarwal Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Both these petitions, having arisen out of submission of same chargesheet, are being disposed of by this common judgment and order.
(2.) Heard learned Counsel for the parties and perused the papers on record.
(3.) The factual matrix sans unnecessary details behind the prosecution of the accused applicants is that Mr. Mayank Agarwal espoused with Smt. Mukta Agarwal on 16.3.2008 in Aryasamaj Temple at Rudrapur, District Udham Singh Nagar. The certificate was issued by the committee of the temple accordingly. It is pertinent to mention that it was an inter-caste marriage. Lateron, the 2 marriage was formally solemnized on 13.4.2008 at Delhi in some banquet hall. Admittedly, it was a love marriage. The affairs of Ms. Mukta developed when she was a student with Mayank Agarwal in the same institution somewhere in Gaziabad, which turned into this marriage.;


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