CHAND BABU S/O SRI SHER MOHAMMAD Vs. SENIOR SUPERINTENDENT OF POLICE
LAWS(UTN)-2013-2-3
HIGH COURT OF UTTARAKHAND
Decided on February 11,2013

Chand Babu S/O Sri Sher Mohammad Appellant
VERSUS
SENIOR SUPERINTENDENT OF POLICE Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY application no. 756 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 dated 21.11.2012, registered as FIR No. 466 of 2012 relating to offences punishable under section 363 and 366 IPC at Police Outpost Banbhulpura, Police Station Haldwani, District Nainital.
(3.) LEARNED counsel for the petitioners submitted that the girl said to have been kidnapped was major. It is also pleaded that petitioner no. 1 Chand Babu got married to the girl (daughter of the complainant Babar Khan) on 10th of January, 2013. Copy of Nikahanama is annexed as Annex. 3 to the petition.;


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