RAUF ALI KHAN @ RAU AF ALI KHAN Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-10-69
HIGH COURT OF UTTARAKHAND
Decided on October 09,2012

Rauf Ali Khan @ Rau Af Ali Khan Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record. Also heard Ms. Shaheen Nisha, who has been produced today before this Court by the police of Police Station Kotwali Ramnagar from the custody of her parents, and Raful Ali Khan, petitioner. They have been duly identified by their respective Counsel.
(2.) Ms. Shaheen Nisha has stated, in camera, before the Registrar (Judicial) of this Court that she never got married to Rauf Ali Khan, and the Nikahnama produced by him is false and fabricated. She never signed any agreement with the petitioner. She has also stated that her acquaintance with the petitioner was augmented by him because of the fact that she used to get her mobile repaired and recharged from his shop. She has even denied any feeling of love towards the petitioner.
(3.) On the other hand, learned Counsel for the petitioner has produced a number of photographs before this Court, which display that Ms. Shaheen Nisha used to visit the mobile shop of the petitioner very often. In the opinion of this Court, it might be possible that these photographs could have been snapped at that time either by a camera fitted in the mobile phone or through some other photographic devices.;


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