NADEEM USMANI AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-11-78
HIGH COURT OF UTTARAKHAND
Decided on November 20,2012

Nadeem Usmani And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The challenge in this petition is to the order of cognizance dated 09.04.2012 and the entire proceedings of Criminal Case No. 186 of 2012 titled as 'State Vs. Nadeem Usmani and others' pending in the court of Judicial Magistrate, Vikas Nagar, District Dehradun.
(2.) Having heard learned counsel for the parties, it appears that Somaya Hussain (respondent no. 2) was wedded with Nadeem Usmani (applicant no. 1) on 20.02.2010. Nadeem Usmani was a Delhi based Electrical Engineer, so wedding was also solemnized to the status of an Engineer. A lot of gold jewellery including one Zen Estilo Car and furniture were offered in the marriage and accepted by Nadeem Usmani and his family members. On the first night of their marriage, Nadeem did not make any access to his wife Somaya Hussain.
(3.) Later on, their relations became sour, even on the question of dowry so offered in the marriage. Applicants began to raise a demand Rs. 25,00,000/- (Rupees Twenty Five Lakh only) further. Ultimately, she was constrained to leave the matrimonial house and started to reside with her parents in Jeevangarh Lane, Vikas Nagar, Dehradun.;


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