JYOTI, D/O MAKESHWAR SINGH Vs. STATE OF UTTARAKHAND THROUGH SECRETARY
LAWS(UTN)-2013-2-13
HIGH COURT OF UTTARAKHAND
Decided on February 15,2013

Jyoti D/O Makeshwar Singh,Pratibha D/O Makeshwar Singh Appellant
VERSUS
STATION HOUSE OFFICER,STATE OF UTTARAKHAND THROUGH SECRETARY,Mamta W/O Sri Alok Kumar Respondents

JUDGEMENT

- (1.) URGENCY application no. 874 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
(3.) 06.2012, registered as Crime No. 21 of 2012, relating to offence punishable under section 498A IPC and one punishable under section 3/4 of Dowry Prohibition Act, 1961, at Police Station Mussoorie, District Dehradun. 4. Learned counsel for the petitioners submitted that both the petitioners are sistersinlaw (NAND) of the respondent no. 3 Mamta (complainant). It is pleaded that due to the matrimonial discord between respondent no. 3 and her husband, in the impugned first information report petitioners have been implicated falsely by the complainant which is abuse of process of law. It is further pointed out that the impugned FIR is counter blast to the petition filed by the brother of the petitioners under section 9 of Hindu Marriage Act against his wife (respondent no. 3 Mamta).;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.