SUSHILA AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-8-75
HIGH COURT OF UTTARAKHAND
Decided on August 01,2012

Sushila And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Mr. Manish Arora, Advocate, for the petitioners. Ms. Nishat Intezar, Brief Holder, present for the State/ respondent no.1.
(2.) None has turned up on behalf of private respondent despite of sufficient service upon her, so this Court has heard learned counsel for the petitioners and has perused the entire material available in file.
(3.) The challenge herein is to the cognizance order dated 31.7.2004 which has summoned the petitioners along with two others to stand trial for the offences under Section 498- A/504/506 IPC r/w Section 3/4 of Dowry Prohibition Act. In this case, the marriage of respondent no.2 Smt. Sunita Sundriyal was solemnized almost in the year 1998 with Sri Shyam Sundriyal, who has also been summoned but has not come up before this Court. One more accused Smt Shanti (married sister-in-law of the bride) has also been made accused in the complaint and summoned by the trial court but she too has not come up. So, the order of this Court will pertain only in respect of the present petitioners and not in respect of other accused, namely, Shyam Sundriyal and Smt. Shanti.;


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