SANJAY Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-112
HIGH COURT OF UTTARAKHAND
Decided on May 15,2012

SANJAY 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 petitioner has sought quashing of the First Information Report dated 06.05.2012, registered as Crime No. 73 of 2012, relating to offences punishable under section 498A, 307, 323 and 504 of I.P.C and one punishable under section of Dowry Prohibition Act, 1961, Police Station Kotwali Jaspur, District Udham Singh Nagar.
(3.) Learned counsel for the petitioner submitted that petitioner was on duty, in Nainital, at the time of incident is said to have taken place in District Udham Singh Nagar. It is further submitted that due to the matrimonial discord between the petitioner and his wife (sister of the complainant) regarding which the petitioner had already filed a petition under section 9 of Hindu Marriage Act, the impugned First Information Report was filed as an counter blast.;


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