GURCHARAN KAUR W/O JASPAL SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-134
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Gurcharan Kaur W/O Jaspal 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 dated 22.02.2012, registered as Crime No. 65 of 2012, relating to offences punishable under section 498A, 323, 504, 506 and 354 I.P.C., and under section of Dowry Prohibition Act, 1961, Police Station Kotwali Haldwani, District Nainital.
(3.) Learned counsel for the petitioners submitted that the allegations in the First Information Report are against the father in law of the complainant. As against the present petitioners vague and general allegations are made. It is pointed out that petitioner no.1 is mother in law, petitioner no.2 is brother in law (DEVAR), and petitioner no.3 is another brother in law ( DEVAR) of the complainant. It is contended that it is abuse of process of law on the part of the complainant to implicate the petitioners in a criminal case due to the matrimonial discord between the complainant and her husband for the alleged conduct of the father in law.;


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