BAHADUR RAM S/O SRI TIL RAM Vs. STATE OF UTTARAKHAND THROUGH THE SECRETARY
LAWS(UTN)-2013-2-10
HIGH COURT OF UTTARAKHAND
Decided on February 14,2013

Bahadur Ram S/O Sri Til Ram,Chandan Ram Arya S/O Late Prem Ram,Bhaga Devi W/O Late Prem Ram,Balwant Ram @ Balam Ram S/O Late Prem Ram Appellant
VERSUS
State Of Uttarakhand Through The Secretary,Station House Officer, P.S. Haldwani District Nainital,Prakash Chandra R/O Vailajally Lodge Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY application no. 846 of 2013 is allowed.
(2.) HEARD . 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 06.02.2013, registered as FIR No. 74 of 2013, relating to offences punishable under section 498A, 323, 506 IPC and one punishable under section 3/4 of Dowry Prohibition Act, 1961, at Police Station Haldwani, District Nainital.
(3.) PETITIONER no. 1 is maternal uncleinlaw, petitioner no. 2 is husband, petitioner no. 3 is motherinlaw and petitioner no. 4 is brotherinlaw of the of respondent no. 3 Nisha (complainant).;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.