RAJENDRA SINGH TWO Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-11-8
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on November 12,2013

Rajendra Singh Two Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Since both these applications under Section 482 Cr.P.C. arise out of one first information report, therefore, they are being decided by this common judgment and order for the sake of brevity.
(2.) The applicants, by means of present petitions/applications moved under Section 482 Cr.P.C., seek to quash the charge sheet dated 18.04.2010 as well as impugned summoning order dated 11.05.2010 passed in Criminal Case No. 5852 of 2010, State vs. Amit Kumar & others, under Sections 323, 504, 506, 498-A IPC and of the Dowry Prohibition Act, pending in the Court of 3rd Additional Chief Judicial Magistrate, Dehradun.
(3.) Respondent no. 2 Smt. Pragati Deshwal lodged a first information report on 17.02.2010 at P.S. Basant Bihar, District Dehradun, which was registered as case crime no. 17 of 2010 , under Sections 323, 504, 506, 498-A IPC and Section of the Dowry Prohibition Act against Amit Kumar (husband), Indrapal Singh (father-in-law), Smt. Ranviri (mother-in-law), Smt. Amita (married sister-in-law), Priti (unmarried sister-in-law), Ankur (brother-in-law), Priyanka (unmarried sister-in-law), Krishna Kumar (brother-in-law), Rajendra Singh (maternal uncle) and Puja (unmarried sister-in-law).;


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