KULDEEP GOYAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-5-27
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on May 02,2013

Kuldeep Goyal Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) In compliance of this Court's order dated 26.04.2013 Investigating Officer Navneet Singh Bhullar is present, in person, in the Court. This is an application seeking regular bail in Case Crime No. 82 of 2012 (Sessions Trial No. 90 of 2012) under Section 498A, 304B IPC read with Section 3/4 of the Dowry Prohibition Act, police station Patel Nagar, District Dehradun.
(2.) In the present case, before the trial court Dr. Ram Chandra Singh Rawat PW 7 has been examined. As per statement of PW 7 Dr. Ram Chandra Singh Rawat, no injury was noticed on the person of deceased Pooja and cause of death could not be ascertained. Therefore, viscera were preserved for chemical examination.
(3.) Today, Ms. Anjali Noliyal, Advocate appearing for the applicant, handed over a photo copy of the postmortem report of deceased Pooja, which is taken on record.;


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