SANDEEP BENIWAL AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-10-83
HIGH COURT OF UTTARAKHAND
Decided on October 12,2012

Sandeep Beniwal And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Having heard learned counsel for the parties, it appears that an application was moved by respondent no. 3 Neeraj Kumari under Section 156 (3) Cr.P.C. against as many as seven persons viz. husband, mother-in-law, father-in-law and four sisters-in-law. Pursuant to this application, an FIR was lodged under Section 498-A, 323, 504 IPC and of the Dowry Prohibition Act, which culminated into submission of chargesheet only against three persons i.e. husband, mother-inlaw and father-in-law for the aforesaid offences.
(2.) This Court granted arrest stay to applicants during the course of investigation but now a chargesheet has submitted by the Investigating Officer on 13.07.2012, so all the chargesheeted accused persons have come up before this Court by filing this petition under Section 482 Cr.P.C.
(3.) Learned counsel for the applicants has stated that incident occurred on 10.08.2010 while she lodged the complaint after about 1 year and there is no explanation for such delay on the part of complainant.;


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