URMILA AND ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-10-98
HIGH COURT OF UTTARAKHAND
Decided on October 23,2013

Urmila And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The applicant(s), by means of present application / petition under Section 482 of Cr.P.C., seek to quash the charge-sheet dated 17.07.2010, filed in case crime no. 202 of 2010, under Sections 323, 504, 506, 498-A of IPC and Section 3 And 4 of the Dowry Prohibition Act, as well as the summoning order dated 10.09.2010, passed in criminal case no. 6583 of 2010, State vs Sandeep Singh and others, pending before the Court of Chief Judicial Magistrate, Haridwar.
(2.) Since both these applications under Section 482 of Cr.P.C. have arisen out of the same FIR, therefore, they are being disposed of by this common judgment and order, for the sake of brevity and convenience.
(3.) Informant-Respondent no. 2 lodged an FIR against six accused persons, including the applicants, for the offences punishable under Sections 323, 504, 506, 498-A of IPC and Section 3 And 4 of the Dowry Prohibition Act. After the investigation, charge-sheet was submitted against the accused persons for the selfsame offences. Aggrieved against the same, applications under Sections 482 of Cr.P.C. were moved.;


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