NOORJAHAN & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-12-134
HIGH COURT OF UTTARAKHAND
Decided on December 27,2013

Noorjahan 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 charge-sheet and cognizance order dated 13.01.2009, as also the entire proceedings of criminal case no. 41 of 2009, State vs. Jamshed and others, under Section 498A of IPC and Section of the Dowry Prohibition Act, relating to police station, Laksar, District Haridwar, pending in the court of Judicial Magistrate, Laksar, District Haridwar.
(2.) On the basis of an FIR lodged by the informant (respondent no. 2 herein) against the accused persons (present applicants) criminal law was set into motion. After the investigation, a charge-sheet under Section 498A of IPC and Section of the Dowry Prohibition Act was submitted against the accused persons. Cognizance was taken on the said charge-sheet and accused persons (applicants herein) were summoned to face the trial in respect of offences for which they were charge-sheeted. Aggrieved against the same, present application under Section 482 of Cr.P.C. was filed.
(3.) Applicant no. 1 is mother-in-law, applicant no. 2 is husband and applicant no. 3 is father-in-law of the respondent no. 2. Learned counsel for the applicants submitted that applicant no. 2 and applicant no. 3 have already been granted bail and the trial against them is going on in the court below.;


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