SHER SINGH & ANOTHER Vs. RADHA DEVI
LAWS(UTN)-2012-11-75
HIGH COURT OF UTTARAKHAND
Decided on November 19,2012

Sher Singh And Another Appellant
VERSUS
RADHA DEVI Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record.
(2.) It appears that marriage of Ms. Radha Devi was solemnized on 28.11.2002 with Madan Singh, who is son of present applicants. After a couple of years, matrimonial discord occurred between them and she was allegedly subjected to atrocities and cruelties at the hands of the applicants and her husband. Feeling constrained, she left her matrimonial house and started living with her parents. Thereafter she filed the impugned complaint against her father-in-law, mother-in-law and husband with the allegations of cruelty and demand of dowry. She examined herself under Section 200 CrPC and her witness Ishwar Singh Mehra under Section 202 CrPC, whereupon the learned Magistrate took cognizance and summoned all the three accused persons to stand trial for the offences under Section 498A, 506 IPC.
(3.) Applicants before this Court, who are respectively father-in-law and mother-in-law, surrendered before the court below, from where they were bailed out. Husband Madan Singh never turned up before the trial court even after adopting coercive measures including orders of attachment under Section 83 CrPC, which is evident from the order sheet dated 25.9.2006 of the impugned complaint. More than six years have elapsed since then.;


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