YOGESH MALHOTRA & OTHERS Vs. STATE OF UTTARANCHAL & ANOTHER
LAWS(UTN)-2013-3-175
HIGH COURT OF UTTARAKHAND
Decided on March 19,2013

Yogesh Malhotra And Others Appellant
VERSUS
State of Uttaranchal and another Respondents

JUDGEMENT

- (1.) Heard Mr. Siddhartha Sah, Advocate, for the applicants, Mr. KS Rautela, AGA, for the State and Mr. Suresh Mishra, Advocate, holding brief of Mr. Sandeep Tandon, Advocate, for the private respondent. Also perused the papers on record.
(2.) By means of this petition, proceedings of Criminal Complaint Case No. 1577/2004, Smt. Sonam v. Yogesh Malhotra & Others, under Section 406 IPC pending before the Court of Judicial Magistrate, Dehradun have been challenged.
(3.) Impugned proceedings have been initiated on the complaint filed on 23.8.2004 by Smt. Sonam Malhotra. She averred in her complaint that she was married with Yogesh Malhotra on 30.3.2004, but soon after the marriage differences cropped between the two families and she was impelled to leave her matrimonial house at Nagina and came to reside with her parents at Dehradun. Besides other litigations between these parties, the present complaint was filed by Smt. Sonam Malhotra for return of her stridhan.;


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