SUNNY CHAWLA & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-10-87
HIGH COURT OF UTTARAKHAND
Decided on October 15,2012

Sunny Chawla And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard learned Counsel for the petitioner and learned State Counsel and on going through the papers on record, it transpires that Ms. Renu Chawla was wedded with Sunny Chawla on 18.11.2008. Out of the said wedlock, a son was born on 3.2.2010. Soon after a couple of months, the relations between the couple and their families became sour on the question of demand of dowry.
(2.) It has been alleged that the accused persons adopted tormented attitude. They harassed and tortured the bride for fulfillment of their demand of dowry. They used to hurl filthy language and assault her off and on in connection with the dowry demands. Although a number of articles were given to the accused applicants even at the time of birth of a baby son on 3.2.2012 in addition to the articles already given at the time of marriage, but they were not satisfied and continued to harass the bride. So, she was constrained to leave the matrimonial house on 13.4.2010.
(3.) Just after five months of leaving the house, the accused applicants allegedly reached at the native place of the girl where she was residing along with her parents and promised that they would not misbehave or harass the bride again. So, on this assurance, she returned along with them to her matrimonial house on 15.9.2011. But the attitude of the accused applicants did not change and they continued to torture her. She was again beaten by pulling her hairs by Goldie Chawla, who is elder brother-in-law of Ms. Renu Chawla. So, she again had to leave her matrimonial house on 26.11.2011 at 11 pm.;


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