RAM SINGH RANA S/O KHEEM SINGH RANA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-113
HIGH COURT OF UTTARAKHAND
Decided on June 19,2012

Ram Singh Rana S/O Kheem Singh Rana Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report, registered as Crime No. 256 of 2012, relating to offences punishable under Section 498A, 323, 504, 506, 494 of I.P.C. and one punishable under Section 3/4 of Dowry Prohibition Act, 1961, at Police Station Kotwali Rudrapur, District Udham Singh Nagar.
(3.) The petitioner is the husband of the complainant (respondent No.3) Asha Rana.;


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