KAMLA DEVI AND OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-11-120
HIGH COURT OF UTTARAKHAND
Decided on November 29,2013

Kamla Devi and others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present application / petition under Section 482 of Cr.P.C., seek to quash the impugned charge-sheet dated 26.10.2009; summoning order dated 04.01.2010, as also the entire proceedings of criminal case no. 23 of 2010, State vs Abhishek and others, under Sections 498-A, 323, 504, 506 of IPC and Section of the Dowry Prohibition Act, pending in the court of Judicial Magistrate, Haridwar.
(2.) Complainant (respondent no. 2 herein) lodged an FIR against three accused persons (applicants herein), at police station Haridwar, on 08.07.2009, which was registered as case crime no. 147 of 2009, under Sections 323, 504, 506, 498-A of IPC and Section of the Dowry Prohibition Act. After the investigation, a charge-sheet was submitted against the accused persons for the selfsame offences. Cognizance was taken on said charge-sheet and accused persons were summoned to face the trial. Aggrieved against the same, present application under Section 482 of Cr.P.C. was filed.
(3.) Applicant no. 1 is mother-in-law, applicant no. 2 is father-in-law and applicant no. 3 is the husband of respondent no. 2.;


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