SUDHA PANT Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-1
HIGH COURT OF UTTARAKHAND
Decided on February 11,2013

Sudha Pant Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY application no. 747 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 registered as crime no. 29 of 2013, relating to offences punishable under section 323, 504, 506, 498A IPC and one punishable under section 3/4 of Dowry Prohibition Act, 1961, at Police Station Kotwali Ranipur, District Hardwar.
(3.) LEARNED counsel for the petitioners submitted that respondent no. 3 Reena and petitioner no. 3 Pradeep Pant are already in litigation under section 125 Cr.P.C, under section 9 of Hindu Marriage Act and under section 12 of Protection of Women from Domestic Violence Act. It is contended that due to said matrimonial discord respondent no. 3 has implicated the petitioners in the impugned FIR to pressurize them in the litigations pending between respondent no. 3 and petitioner no. 3. No specific role has been assigned to the petitioner no. 1 and 2. Specific allegations are made only against the husband (petitioner no. 3). It is also pleaded that petitioner no. 1 and 2 live separately from their son. It is also pleaded in the writ petition that respondent no. 3 under the influence of his Spiritual Guru Nardev Kothari is not ready to join the company of her husband.;


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