SURESH CHAND S/O PHOOL SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-133
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Suresh Chand S/O Phool Singh 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 petitioners have sought quashing of the First Information Report registered as Crime No. 80 of 2012, relating to offences punishable under section 498A, 323, 504 and 506 of I.P.C., and one punishable under section of Dowry Prohibition Act, 1961, Police Station Jwalapur, District Hardwar.
(3.) Learned counsel for the petitioners submitted that petitioner no.1 is father in law, petitioner no.2 is mother in law, petitioner 3 and petitioner no.4 are brothers in law, and petitioner no.5 is sister in law of the complainant (respondent no.3). It is further submitted that petitioner no.3 lives in Gurgaon. Petitioner no.4 lives in Delhi, and petitioner no.5 lives in Laksar. It is further3 pleaded that respondent no.3 used to live with her husband in Dehradun. It is contended that it is abuse of process of law on the part of the complainant to implicate the present petitioners due to the matrimonial discord between the respondent no.3 and her husband Mukesh.;


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