MANDEEP SINGH & ANOTHER Vs. JITENDRA KAUR & ANOTHER
LAWS(UTN)-2013-3-124
HIGH COURT OF UTTARAKHAND
Decided on March 07,2013

Mandeep Singh And Another Appellant
VERSUS
Jitendra Kaur And Another Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the revisionist and learned AGA for the State. None has turned up on behalf of the private respondent albeit the name of Mr. MC Bansal, Advocate, has been shown on her behalf. Perused the papers on record.
(2.) This revision is directed against the order of Judicial Magistrate, Ram Nagar, District Nainital dated 4.10.2005, whereby the learned Magistrate rejected the objections raised by the accused persons against levelling of the charges for the offences under Section 498A, 506 IPC read with Section 3/4 Dowry Prohibition Act pertaining to PS Ram Nagar.
(3.) Background facts of the case are that Ms. Jitendra Kaur (private respondent) was espoused with revisionist Mandeep Singh on 27.1.2002. All was normal and well for a year, but the maltreatment commenced on the part of Mandeep Singh and his family members towards Ms. Jitendra Kaur on the question of dowry. The tormented traumatic travels suffered by Ms. Kaur impelled her to leave her matrimonial house on 21.9.2004 and she went to her native place and started living with her father. She lodged the FIR on 14.10.2004 with PS Ram Nagar raising several allegations regarding the demand of dowry in cash and kind against her husband and other family members of her in-laws house. After investigation, police submitted the chargesheet, whereupon learned Magistrate took the cognizance. Levelling of charges was resisted by the accused persons. Objections put forth by the accused persons were rejected and learned Magistrate found it a fit case for levelling the charges, whereagainst this revision has been filed.;


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