DINESH KUMAR S/O PUSHKAR RAM AND ORS Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-101
HIGH COURT OF UTTARAKHAND
Decided on May 09,2012

Dinesh Kumar S/O Pushkar Ram And Ors Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition moved under Section 482 of Cr.P.C., the petitioners have sought quashing of the proceedings of Criminal Case No. 35 of 2010, State Vs. Surendra Chadda and others, relating to offences punishable under Section 498A, 506 of I.P.C. and one punishable under Section 3/4 Dowry Prohibition Act, 1961, Police Station- Patel Nagar, pending in the court of 2nd Additional Chief Judicial Magistrate, Dehradun.
(3.) Learned counsel for the petitioners submitted that Ekta Chadda (niece of the complainant Harish Shaini respondent No.2) got married to Surendra Chadda on 27.02.2009, in Dehradun. It is further pointed out from the First Information Report that allegation of demand of dowry is made by the complainant (respondent No.2) against the husband (Surendra Chadda) that he demanded Rs. 15 Lakhs for running his business. It is contended that there is no allegation against the present petitioners, who are relatives of the husband of Ekta.;


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