SUBHAN,S/O SRI HAKIM Vs. STATE OF UTTARAKHAND THROUGH CHIEF SECRETARY
LAWS(UTN)-2012-12-5
HIGH COURT OF UTTARAKHAND
Decided on December 12,2012

Subhan,S/O Sri Hakim,Hakim Ahmad S/O Faridan Ahmad,Sarvari Khatun, W/O Hakim Ahmad,Nargish D/O Hakim Ahmad,Rahman S/O Hakim Ahmad,Mustakim S/O Hakim Ahmad,Mulsalim S/O Hakim Ahmad Appellant
VERSUS
State Of Uttarakhand Through Chief Secretary,Senior Superintendent Of Police, Police Station Pantnagar, District-Udham Singh Nagar.,Shamsun Nisha, D/O Hanif 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 first information report dated 03.12.2012, registered as F.I.R. No. 136 of 2012, relating to offences punishable under section 147, 323, 504, 506, 498-A of I.P.C., and one punishable under Section ¾ Dowry Prohibition Act, 1961, registered at Police Station Pantnagar, District Udham Singh Nagar. Learned counsel for the petitioners submitted that the complainant (respondent no. 3) Shamsun Nisha has moved one after another complaints to harass the petitioners due to the matrimonial discord between her and her husband (Subhan, petitioner no. 1).
(3.) IT is pointed out that petitioner no. 2 father-in-law, petitioner no. 3 is mother-in-law, petitioner no. 4 is married sister-in-law, petitioner no. 5 and petitioner no. 6 are brothers-in-law of the complainant (respondent no. 3). It is pleaded that all of them have been falsely implicated by abusing process of law.;


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