DINESH KUMAR AND 3 OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-9-143
HIGH COURT OF UTTARAKHAND
Decided on September 07,2012

Dinesh Kumar And 3 Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Present petition, moved under Section 482 of Cr.P.C., has been filed by the petitioners for quashing of the proceedings of Criminal Case No. 290 of 2006, State Vs. Pawan Kumar and others, relating to offences punishable under Section 498-A of I.P.C. and of Dowry Prohibition Act registered with police station Bhagwanpur, Roorkee, District Haridwar, pending in the court of First Addl. Civil Judge (Junior Division) / Judicial Magistrate, Roorkee, District Haridwar.
(2.) On the basis of complaint made by Rameshwar, father of victim Smt. Sangita alias Diya, a FIR was lodged on 21.02.2006 in police station Bhagwanpur, Roorkee, District Haridwar, against the present petitioners in relation to offences punishable under Section 498-A of IPC and of Dowry Prohibition Act. After the investigation, charge sheet against Pawan (husband of victim), Dinesh (brotherin-law of victim), Smt. Meena (mother-in-law of victim) and Smt. Sunita (sister-in-law of victim) was submitted in the court in relation to aforementioned offences.
(3.) Aggrieved against the summoning order, all the four accused moved a petition before this Court under Section 482 of Cr.P.C., which was admitted on 27 th July 2006, whereby proceedings in respect of abovementioned case crime were stayed.;


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