RAJAT ARORA AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-2-62
HIGH COURT OF UTTARAKHAND
Decided on February 15,2012

Rajat Arora And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard Mr. Lok Pal Singh, Advocate, present for the petitioners and Mr. B.S. Parihar, Brief Holder present for the State of Uttarakhand / respondent nos. 1 and 2.
(2.) Issue notice to respondent no. 3 to be returnable at an early date.
(3.) Petitioner no. 1 and respondent no. 3 took their nuptial vows on 6.5.2011. After the marriage, respondent no. 3 started complaining that the house of petitioner no. 1 is too small to match her expectations and showed her unwillingness to live with the parents of petitioner no. 1. It is submitted that respondent no. 3 and her parents claimed that petitioner no. 1 has some mental disorder and tried to even get him declared mentally unwell. Since respondent no. 3 was not interested in living with her husband (petitioner no. 1), the parents of respondent no. 3 placed a proposal for separation. Consequently both the parties mutually signed a memorandum of understanding on 10.8.2011. As per the memorandum, a bank demand draft (No.937500) dated 9.8.2011 amounting to Rs.5,00,000/- was prepared by the petitioners and was duly received by respondent no. 3. This was the full and final amount, which the petitioners had to pay to respondent no. 3, but after reaching Dehradun, respondent no. 3 and her parents started 2 asking Rs.60-70 lacs, failing which, they said that they will file criminal cases against the petitioners. A formal criminal complaint of the same was lodged by petitioner no. 1 with the Delhi Police on 3.10.2011. Respondent no. 3 lodged a first information report being Case Crime No. 28 of 2012 under Section 498-A IPC and 3/4 Dowry Prohibition Act at P.S. Kotwali Dehradun, District Dehradun, against the petitioners.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.