YASMIN, W/O GULAB SHAH Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-108
HIGH COURT OF UTTARAKHAND
Decided on May 11,2012

Yasmin, W/O Gulab Shah Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Notices were issued to the respondents No. 2 to 6 which are reported to have been served, but no one has turned up on their behalf. Heard.
(2.) By means of this petition moved under Section 482 of Cr.P.C., the petitioner has challenged the order dated 29.10.2011, passed by Judicial Magistrate, Narendra Nagar, whereby said court has rejected the application of the petitioner, moved under Section 156 (3) of Cr.P.C. Also, order dated 23.11.2011, passed by the revisional court (Additional Sessions Judge, Tehri Garhwal) in Criminal Revision No. 47 of 2011, has been challenged.
(3.) Brief facts of the case are that the petitioner Yasmin, wife of the respondent No.4 Gulab Shah, moved an application under Section 156 (3) of Cr.P.C., for getting investigated the allegations relating to offence punishable under Section 498A of I.P.C. and one punishable under Section 3/4 Dowry Prohibition Act, 1961. It appears that the trial court dismissed the application, on the ground that it was beyond the territorial jurisdiction of the said Magistrate and revisional court affirmed the said view.;


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