JAMSHED Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-89
HIGH COURT OF UTTARAKHAND
Decided on May 02,2012

JAMSHED Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) By means of this petition moved under section 482 of Code of Criminal Procedure, 1973 (for short Cr.P.C.), the petitioners have sought quashing of the proceedings of criminal case no. 1331 of 2010, State vs. Idrish and others, relating to offences punishable under section 498A, 504 IPC, and one punishable under section Dowry Prohibition Act, 1961, Police Station Bahadrabad, pending in the court of IV Additional Civil Judge (Jr. Div.)/ Judicial Magistrate, Hardwar.
(2.) Heard learned counsel for the parties and perused the affidavit, counter affidavit and rejoinder affidavit.
(3.) Brief facts of the case are that respondent no. 2 Gulista got married to Jamshed (petitioner no. 1) on 27.03.2008. It is alleged by respondent no. 2 in the First Information Report that after her marriage she was subjected to cruelty by her husband and in-laws. She has further alleged that her husband and in-laws demanded four wheel vehicle, and on its non fulfillment she was subjected to harassment. She has further pleaded that she was ousted from the house of her husband when she was carrying pregnancy. One son was born out of the wed-lock. It is also alleged in the First Information Report that the respondent no. 2 is forced to live in her parental house, and her husband and in-laws are not ready to take her back unless the demand of dowry was fulfilled.;


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