HEMANT @ MONU S/O SHYAM NARAIN PANDEY Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-136
HIGH COURT OF UTTARAKHAND
Decided on March 15,2012

Hemant @ Monu S/O Shyam Narain Pandey 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 petitioners have sought quashing of the First Information Report dated 02.02.2012, registered as Crime No. 05 of 2012, relating to offences punishable under section 498A, 323, 504 and 506 I.P.C., at Police Station Sahaspur, District Dehradun.
(3.) Learned counsel for the petitioners submitted that the marriage between the petitioner no.1 and respondent no.3 is eight years old. It is further pointed out that the respondent no.3 left house of her husband in the year 2010. There was no complaint of dowry harassment till then. It is contended on behalf of the petitioner that it is only after the husband filed petition under section 9 of Hindu Marriage Act, the impugned First Information Report got lodged by the respondent no.3, which is counter blast and abuse of process of law. It is further submitted that all the family members of the petitioner no.1 are implicated in the case. Even the married sister in law and the husband are not spared.;


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