GURMUKH SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-2
HIGH COURT OF UTTARAKHAND
Decided on February 11,2013

GURMUKH SINGH Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY application no. 751 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 no. 7 of 2013, relating to offences punishable under section 498A, 504, 506, 323 IPC and one punishable under section 3/4 of Dowry Prohibition Act, 1961, at Police Bazpur, District Udham Singh Nagar.
(3.) LEARNED counsel for the petitioners submitted that respondent no. 3 Gurpreet Kaur abusing the process of law got the impugned FIR lodged by obtaining orders under section 156(3) Cr.P.C. not only against her husband, fatherinlaw and motherinlaw but also against the petitioners who are distantly related to the husband of the complainant/ respondent no. 3. No specific role has been assigned to the present petitioners in the FIR.;


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