MANISHA DOODRAJ & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-10-55
HIGH COURT OF UTTARAKHAND
Decided on October 05,2012

Manisha Doodraj And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record.
(2.) It transpires that marriage of Ms. Anupriya was solemnized with Sameer Basnet on 28.10.2007 as per Hindu rituals and ceremonies. Relatives of both the parties to matrimony were present on the occasion. In-laws family is based at Ludhiyana (Punjab) and Gurgaon (Haryana). Soon after the marriage, Ms. Anupriya was subjected to physical and mental torture for the demand of dowry. Taunts and torture at the hands accused persons were the order of the day. Since Ms. Anupriya was in private job somewhere, her husband forced her to buy a costly car after obtaining loan from the bank in her own name. Her husband Sameer Basnet was an alcoholic and he used to beat her with fists and kicks for fulfillment of his demand of rupees three lakhs in cash. On 12.6.2009, he came to the house in quite inebriated state, and at about 10 pm, she started to beat Ms. Anupriya with his fists and kicks. He took to his wife on the roof and pushed her down. As a result, she became severely injured. Thereafter Sameer Basnet escaped from the spot.
(3.) Anyhow, Ms. Anupriya was shifted to Guru Teg Bahadur Hospital at Ludhiyana, where she remained admitted from 13.6.2009 to 17.6.2009. On getting information about the incident, her parents and sisters reached at Ludhiyana. She was pressurized to express in front of her parents that she fell down from the stairs. Ultimately, she was constraint to leave her matrimonial house and came back to Haridwar to reside with her parents. At Haridwar, she was taken to an Orthopedic Surgeon, where she was given required proper medical treatment.;


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