BHURI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-3-3
HIGH COURT OF UTTARAKHAND
Decided on March 05,2013

BHURI Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.Applicant- Smt. Bhuri who is in jail in connection with Crime No. 25 of 2007,relating to offence punishable under section 304B IPC and one punishable under section 3/4 of Dowry Prohibition Act, 1961, registered at Police2 Station Kotwali Manglaur, District Hardwar, has sought herrelease on bail.
(2.) Applicant is woman. She is not named in the first information report. It is a case of circumstantial evidence. It is pointed out that co-accused Pappu Khan with similar role has already granted bail. It is further submitted that earlier, charge sheet was filed only against husband (Wazir Khan) of the deceased who has been acquitted by the trial court. Present applicant is sister-in-law of the deceased. It is argued that no specific role has been assigned to her.
(3.) In the above circumstances, without expressing any opinion as to final merits of the case, this Court is of the view that applicant deserves bail.;


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