SANDEEP KASHYAP & OTHERS Vs. REENA DEVI
LAWS(UTN)-2012-9-210
HIGH COURT OF UTTARAKHAND
Decided on September 25,2012

SANDEEP KASHYAP And OTHERS Appellant
VERSUS
REENA DEVI Respondents

JUDGEMENT

- (1.) None appeared on behalf of the respondent even in the revised call. Hence, this Court extended hearing to learned Counsel for the applicants.
(2.) The challenge in this petition is to the order of cognizance dated 16.10.2009, passed by the Chief Judicial Magistrate, Haridwar in Complaint Case No. 2911/2009, Smt. Reena v. Sandeep Kashyap & Others, whereby the accused applicants have been summoned to stand trial for the offences under Section 323, 498A IPC and Section 3/4 of the Dowry Prohibition Act.
(3.) Facts, in brief, are that the respondent Smt. Reena was wedded with Sandeep Kashyap on 7.7.2007. After a few months of their marriage, differences cropped up between the couple. So, Smt. Reena was constrained to leave her matrimonial house and came to reside with her parents. There she lodged an FIR against the accused applicants for the offences under Section 323, 498A, 504, 506 IPC and Section 3/4 of the Dowry Prohibition Act. Subsequently, compromise took place between the parties and investigation ended into submission of the final report on 26.12.2007 on the basis of said compromise. ;


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