ROHIT KUMAR SACHDEVA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-5
HIGH COURT OF UTTARAKHAND
Decided on February 12,2013

Rohit Kumar Sachdeva Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY Application No. 470 of 2013 is allowed.
(2.) HEARD . By means of this petition moved under Article 226 of Constitution of India, the petitioner has sought quashing of the First Information Report dated 17.01.2013, registered as Crime/FIR No. 3 of 2013, relating to offences punishable under Section 498A and 420 of I.P.C., at Police Station Kankhal, District Haridwar.
(3.) IT is alleged by the respondent No.3 Nisha Sachdeva (complainant) that her husband (present petitioner) fraudulently, got her signatures in the divorce papers. Learned counsel for the petitioner pleaded that the impugned First Information Report has been lodged only due to matrimonial discord between the respondent No.3 and the petitioner, as it appears that respondent No.3 is no more interested in prosecuting the petition filed under Section 13B of Hindu Marriage Act, 1955. It is further argued that there was no occasion on the part of the petitioner to fraudulently obtain signatures of the respondent No.3 in the divorce papers as both of them were living separately from each other.;


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