DHARAMPAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-1-5
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on January 03,2012

DHARAMPAL Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) It is pertinent to mention that none turned up on behalf of respondent no. 2 despite sufficient service upon him so this Court rendered hearing to learned counsel for the applicants and learned Brief Holder for the State.
(2.) By means of this petition under Section 482 Cr.P.C. a prayer has been advanced to quash the order of cognizance dated 23.10.2007 passed by Additional Chief Judicial Magistrate, Haridwar in Criminal Complaint Case No. 995 of 2007 titled as Yashpal Vs. Dharampal and another. It has also been prayed to quash the entire proceedings of the said complaint case.
(3.) The facts qua controversy are that Puja, daughter of applicants Dharampal and Sunita, was espoused with private respondent no. 2 Yashpal in early 2006. After a couple of months, differences cropped up between two families on the question of dowry and Puja faced tyrannical and atrocious conduct at the hands of her husband Yashpal as well as other members of the matrimonial house. There was a demand of Rs. 15,000/-, in cash, besides a motorcycle and colour TV. She was cruelly dealt with by all the members of matrimonial home, who were having voracious demand of dowry, as stated hereinabove. All persuasions went in vain. On 15.07.2007 at about 09.00 p.m. Yashpal along with his father Vikram, mother Vimla Devi and sisters-in-law Meenu and Savita came to the house of applicants and left Puja. All attempts made by applicants to woo the accused persons could not yield any result.;


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