SATPAL ROHILA AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-9-187
HIGH COURT OF UTTARAKHAND
Decided on September 21,2012

Satpal Rohila And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard learned counsel for the parties, it transpires that Sailaja Rohila (respondent no. 2) was married with Satpal Rohila (applicant no. 1) in the year 2001. After few months of her marriage, she was subjected to tormented attitude extended by her husband and other family members including the applicants, so she was constrained to leave her matrimonial house and began to reside with her parents. When the relations could not become cordial, even after a lapse of considerable time, then she lodged an FIR on 07.03.2006. Investigation was conducted in the matter, which culminated into submission of chargesheet against the applicants while the Investigating Officer absolved few family members of the applicants, who were named in the FIR.
(2.) Respondent no. 2 filed a divorce petition, which was decreed by the Principal Judge, Family Court, Dehradun on 27.08.2008 on the ground of cruelty. Husband had not contested the suit, so the cruelty was proved by Sailaja Rohila against her husband.
(3.) Learned counsel for the applicants contented that there is no explanation for delay in lodging the FIR after a lapse of three years.;


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