ARTI @ KUKKI W/O SHYAM BIHARI AND ORS Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-106
HIGH COURT OF UTTARAKHAND
Decided on May 10,2012

Arti @ Kukki W/O Shyam Bihari And Ors Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioners have sought quashing of the First Information Report dated 27.04.2012, registered as Crime No. 82 of 2012, relating to offence punishable under Section 304B of I.P.C., at Police Station-Cantt., District Dehradun.
(3.) Learned counsel for the petitioners submitted that the petitioners are married sisters-in-law of the deceased. It is further submitted that they used to live separately from the husband of the deceased. It is further pleaded that the petitioners have been falsely implicated.;


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