RAKESH VERMA S/O MUNNALAL VERMA Vs. STATE OF UTTARAKHAND THROUGH SECRETARY, MINISTRY
LAWS(UTN)-2012-12-4
HIGH COURT OF UTTARAKHAND
Decided on December 12,2012

Rakesh Verma S/O Munnalal Verma,Rajwati W/O Munnalal Verma,Om Pal S/O Munnalal Verma,Munnalal Verma S/O Panna Lal Appellant
VERSUS
State Of Uttarakhand Through Secretary, Ministry,Station House Officer, P.S. Bazpur, District- Udham Singh Nagar.,Sarita Verma W/O Rakesh Verma D/O Ram Verma R/O Village Baria Daulat 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 F.I.R. No. 318 of 2012, relating to offences punishable under section 323, 452, 504, 506, 498-A of I.P.C., and one punishable under Section ¾ Dowry Prohibition Act, 1961, registered at Police Station Bazpur, District Udham Singh Nagar. Learned counsel for the petitioners submitted that the impugned first information report is counter blast to the divorce petition filed by the petitioner no. 1 Rakesh Verma (husband). It is also pleaded in the petition that petitioner no. 1 used to live with his wife (complainant) separately from petitioner no. 2 to 4. It is contended that it is abuse of process of law to implicate the innocent relatives of the husband of the complainant.
(3.) ADMIT the petition.;


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