SALONI DEVI @ SAPNA (MINOR); BRIJ PAL Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-10-68
HIGH COURT OF UTTARAKHAND
Decided on October 09,2012

Saloni Devi @ Sapna (Minor); Brij Pal Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Ms. Saloni Devi @ Sapana has been produced before this Court by the Police Station Kotwali Laksar. Her father Brij Pal is also present in person. On the other hand, respondent no. 4 Brijesh @ Monu, is also present before this Court. They have been identified by their respective Counsel.
(2.) It has been argued on behalf of the petitioner Brij Pal that Ms. Saloni Devi @ Sapana is a minor girl. In support of the contention, transfer certificate issued by Kisan Inter Collete, Bhurni has been produced in the Court. It adverts her date of birth as 10.11.1995. Per contra, it has been argued by learned Counsel for the private respondents that Ms. Saloni Devi @ Sapana is now wedded with Mr. Brijesh @ Monu. Monu is the real younger brother-in-law of the real sister of Sapana. Ms. Saloni Devi @ Sapana stated before this Court that now she has espoused with Monu on her volition and with all consent and active participation of her elder sister Ms. Pooja. Ms. Pooja was wedded with Sanjay (respondent no. 5). Sanjay is also present before this Court.
(3.) Now, Ms. Saloni Devi @ Sapana does not want to return to her parental house. She stated that she has attained the age of majority and married to Brijesh @ Monu and has been happily living eversince with her husband. To substantiate the fact that she is a major girl, family register of village Dhadheki (her native place) has been produced which displays her date of birth as 9.4.1991. This way, she has attained the age of majority and, at present, she is more than 21 years of age. Even look wise, she appears to be a major girl.;


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