CHANDRA SHEKHAR BADAULA S/O D N BADAULA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-110
HIGH COURT OF UTTARAKHAND
Decided on June 08,2012

Chandra Shekhar Badaula S/O D N Badaula Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 08.05.2012, registered as Crime No. 155 of 2012, relating to offences punishable under section 498A of I.P.C., and one punishable under section 3/4 of Dowry Prohibition Act, 1961, at Police Station Haldwani, District Nainital.
(3.) The petitioner is husband of the complainant. There are specific allegations against him made in the First Information Report. Learned counsel for the petitioner submitted that the respondent no.3 herself had entered into compromise with the petitioner, and still initiated the impugned criminal proceedings which is abuse of process of law.;


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