RACHNA DEVI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-9
HIGH COURT OF UTTARAKHAND
Decided on February 13,2013

Rachna Devi,Sunil Kumar S/O Shri Ilam Both Appellant
VERSUS
STATE OF UTTARAKHAND,S.S.P.Hardwar,S.H.O., P.S. Bhagwanpur,Babu Ram S/O Sri Beeru,Gyan Dai W/O Sri Babu Ram,Surendra S/O Sri Hargu Lal,Paltu Ram S/O Harpal Singh Respondents

JUDGEMENT

PRAFULLA C.PANT, J. - (1.) URGENCY Application No. 824 of 2013 is allowed.
(2.) HEARD . By means of this writ petition moved under Article 226 of Constitution of India, the petitioners have sought writ in the nature of mandamus directing the respondent no.1, 2 and 3 to provide protection to the petitioners.
(3.) LEARNED counsel for the petitioners submitted that both the petitioners namely Rachna Devi and Sunil Kumar are major. It is further pleaded that they got married to each other against the wishes of their parents. Attention of this court is drawn to the certificate of marriage (Annexure-2) filed with the petition. As to the age of the petitioner no.1 copy of the mark sheet of the High School is annexed as Annexure-1 which shows that date of birth of the petitioner no.1 is 1st of January 1991 which shows that she is about 22 years old.;


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