PREM SHANKAR PAL AND 2 OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-10-95
HIGH COURT OF UTTARAKHAND
Decided on October 22,2013

Prem Shankar Pal And 2 Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present petition/application moved under Section 482 Cr.P.C., seek to quash the charge-sheet dated 03.04.2006, summoning order dated 24.04.2006 passed by learned 1stA.C.J.M., Udham Singh Nagar and the further proceedings of Criminal Case No. 1431 of 2008, State vs. Prem Shankar Pal and others pending before the said Court.
(2.) On filing of first information report by the respondent no. 2, the investigation started. After the investigation, a charge-sheet for the offences punishable under Sections 498-A, 323, 504 and 506 IPC along with Section of the Dowry Prohibition Act was submitted against the accused-applicant. The charge-sheet was directed to be registered and the accused-applicants were summoned to face the trial vide order dated 24.04.2006. Aggrieved against the same, present application under Section 482 Cr.P.C. was moved.
(3.) Applicant no. 1 is the husband, applicant no. 2 is father-in-law and applicant no. 3 is the mother-in-law of the respondent no. 2.;


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