NANDI DEVI GOSWAMI Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-3-109
HIGH COURT OF UTTARAKHAND
Decided on March 04,2013

Nandi Devi Goswami Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Upon an information given by the informant Smt. Nandi Devi Goswami, an FIR was lodged against the accused persons Dinesh Chandra Goswami, Harish Chandra Gosami and Smt. Nanda Devi as regards offences punishable under sections 498-A, 323, 504 & 506 IPC and Section Dowry Prohibition Act.
(2.) When the criminal law was set into motion at the instance of Smt. Nandi Devi Goswami, investigation started. After the investigation, a charge sheet as regards the aforesaid offences was filed against the accused persons. They were put to trial. Evidence was recorded. After hearing learned counsel for the parties, learned Chief Judicial Magistrate acquitted accused persons/respondents for the offences complained of against them vide order dated 28.01.2008.
(3.) Aggrieved against the said order, an appeal was preferred before the Sessions Judge, Bageshwar, which was dismissed vide order dated 16.01.2008. Aggrieved against the above two judgments and orders of the courts below, present criminal revision was filed.;


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