PARAMJEET SINGH Vs. STATE OF UTTARAKHAND, THROUGH SECRETARY HOME
LAWS(UTN)-2012-12-3
HIGH COURT OF UTTARAKHAND
Decided on December 11,2012

PARAMJEET SINGH,Kashmir Singh S/O Bakhtawar Singh,Gurnam Kaur W/O Kashmir Singh Appellant
VERSUS
State Of Uttarakhand, Through Secretary Home,Senior Superintendent Of Police District Udham Singh Nagar,Station House Officer Police Station Nanakmatta District Udham Singh Nagar,Smt. Neelam Kaur W/O Paramjeet Singh 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 F.I.R. No. 90 of 2012, relating to offences punishable under section 498A, 323, 504 and 506 of I.P.C., and one punishable under section 3/4 of Dowry Prohibition Act, 1961, registered at Police Station Nanakmatta, District Udham Singh Nagar. Learned counsel for the petitioners submitted that on same set of facts earlier respondent no.4 Neelam Kaur moved an application under section 156 (3) of Cr.P.C., and the Magistrate rejected the same vide order dated 09.08.2012. Learned counsel for the petitioners argued that it is abuse of process of law on the part of the respondent no.4 to bring another application on same set of facts under section 156 (3) of Cr.P.C., which was allowed by the same Magistrate vide his order 30.08.2012.
(3.) ADMIT the petition.;


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