BITTU (ROHTASH) AND OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-3-104
HIGH COURT OF UTTARAKHAND
Decided on March 01,2013

Bittu (Rohtash) And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) By way of this writ petition, the writ petitioners seek to quash the impugned FIR dated 15.02.2013 (annexure-1 to this writ petition).
(2.) A first information report was lodged taking recourse to Section 156 (3) Cr. P.C., on 15.02.2013, in Kotwali Laksar as regards the offences punishable under Sections 498A, 323 IPC and Section Dowry Prohibition Act at the instance of Smt. Pratima (victim). Applicant Bittu alias Rohtash is brother-inlaw (jeth), Mrs. Pinki is sister-in-law (jethani), Karan Singh is father-in-law (sasur) and Mrs. Santosh is mother-in-law (saas) of the victim.
(3.) Learned counsel for the petitioners drew the attention of this Court towards annexures 2 and 4. Annexure no. 2 is the report of in-charge, Mahila Help Line. It was indicated in the said report dated 26.01.2013 that there is difference of opinion between the husband and wife, but the allegations of dowry were not substantiated. The husband of the victim told that he is willing to take back his wife and restore conjugal rights. The statement of the victim is annexed as annexure 4. Smt. Pratima said that she has good relations with petitioners no. 1 & 2 i.e. Bittu alias Rohtash and Mrs. Pinki wife of Bittu, although the next sentence of her statement is little bit confusing. Learned counsel further submitted that the petitioners no. 1 & 2 are residing separately. Learned counsel for the State took the Court through the contents of the first information report, which contents are general and sweeping in nature. General allegations of misbehaviour and maltreatment are levelled against the family members of the husband.;


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