ANIL KUMAR S/O DAYA RAM Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-3-132
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Anil Kumar S/O Daya Ram Appellant
VERSUS
State of Uttarakhand and Ors 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 the First Information Report/ Crime No. 87 of 2012, relating to offences punishable under section 498A and 504 I.P.C., and under section of Dowry Prohibition Act, 1961, registered at Police Station Ranipur, District Hardwar.
(3.) Learned counsel for the petitioners submitted that due to the matrimonial discord between the respondent no.3 and her husband, entire family of the petitioner no.1 (husband) is implicated in the criminal3 case. It is pleaded that the impugned First Information Report is counter blast to the divorce petition filed by the petitioner no.1. It is also pointed out that petitioner no.2 is brother in law (JETH) who lives in Joshimath. It is further submitted that petitioner no.3 is another brother in law ( DEVAR), petitioner no.4 is mother in law, and petitioner no. 5 is father in law of the complainant. They also lives separately from the petitioner no.1, who works in Pant Nagar and lives in official accommodation. It is further submitted that the complainant used to live with her husband in Pant Nagar. On the other hand learned counsel for the complainant submitted that the complainant was beaten by her husband.;


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