ANSHU AND OTHERS Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-8-155
HIGH COURT OF UTTARAKHAND
Decided on August 26,2013

Anshu And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) By way of present application / petition, moved under Section 482 of Cr.P.C., the applicants seek to quash the summoning order dated 13.01.2009 as well as entire proceedings of criminal case no. 34 of 2009, State vs Vikas alias Vikki and others, under Sections 420, 467, 468, 471 of IPC, pending in the court of Judicial Magistrate, Laksar, District Haridwar.
(2.) Taking recourse to Section 156(3) of Cr.P.C., respondent no. 2 lodged an FIR against six accused persons, including the applicants, on 22.02.2008, in police station Laksar for the offences punishable under Sections 420, 467, 468, 471 of IPC. The allegation against the applicants, in a nutshell, was that forged date of marriage of Vikas and Anshu was mentioned in the marriage certificate.
(3.) After the investigation, a report under Section 169 of Cr.P.C. was submitted by the Investigating Officer on 23.01.2008, stating that the matter was investigated into, and no offence was found to have been made out. The Investigating Officer made a specific report that no offences under Section 363, 366 and 506 of IPC was made out against Vikas, Saghir and others. Investigating Officer found that the abducted girl Anshu Verma was more than 18 years of age. Anshu married with Vikas alias Vikki on her own volition. Investigating Officer obtained the documents from Sub Registrar office and found that Anshu married with Vikas with her consent.;


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