ANEES AHAMAD AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-11-63
HIGH COURT OF UTTARAKHAND
Decided on November 11,2013

Anees Ahamad And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicants, by means of present application / petition under Section 482 of Cr.P.C., seek to quash the proceedings of criminal case no. 1071 of 2009, captioned as State vs Anees Ahmad and others, under Sections 498-A, 323, 504, 506 of IPC, pending before the court of Judicial Magistrate, Kashipur, District Udham Singh Nagar.
(2.) Informant (respondent no. 2 herein) lodged an FIR on 24.06.2009, in Reporting Outpost, Sultanpur Patti, District Udham Singh Nagar against four accused persons, including the applicants, for the offences punishable under Sections 498-A, 323, 504, 506 of IPC and Section 3/4 of the Dowry Prohibition Act. After investigation, a charge-sheet was submitted against the accused-applicants for the offences punishable under Sections 498-A, 323, 504, 506 of IPC. Cognizance was taken. Aggrieved against the same, present application under Section 482 of Cr.P.C. was moved.
(3.) As per the FIR, Shameem Jahan was married to Anees Ahamad in the year 1992. Sufficient articles, to the best of the capacity of the parents of the informant, were given in the marriage. The in-laws of the informant started harassing her for want of bringing sufficient dowry. In-laws of the informant also tried to kill her by setting her on fire. An attempt was also made to strangulate the informant. Informant was ousted from her matrimonial home. A panchayat was convened, but again a demand for dowry was raised. The informant was alleged to be under constant threat of her life.;


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