PRAVEEN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-10-44
HIGH COURT OF UTTARAKHAND
Decided on October 29,2013

PRAVEEN Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Umesh Chandra Dhyani, J. - (1.) BY way of present application/petition, moved under Section 482 of Cr.P.C., the applicants seek to quash the charge -sheet dated 23.07.2009, summoning order dated 10.12.2009, as well the entire proceedings of criminal case No. 664 of 2009, State v. Praveen and others, under Sections 323, 504, 506, 498 -A of IPC and Section 3/4 of the Dowry Prohibition Act, pending in the court of Judicial Magistrate, Laksar, Haridwar.
(2.) INFORMANT -respondent No. 2 lodged an FIR on 15.04.2009, in police station Laksar against six accused persons, including the applicants, for the offences punishable under Sections 323, 506, 498 -A of IPC and Section 3/4 of the Dowry Prohibition Act. After the investigation, charge -sheet was submitted against the present applicants. Cognizance was taken on said charge -sheet and the accused -applicants were summoned to face the trial for the offences complained of against them. Aggrieved against the same, the accused -applicants moved this application under Section 482 of Cr.P.C. Applicant No. 1 is husband, applicant No. 2 is father -in -law, applicant No. 3 is mother -in -law, application No. 4 is married sister -in -law [nanad) and applicant No. 5 is brother -in -law (nandoi) of the daughter of respondent No. 2.
(3.) AS per the FIR, daughter of respondent No. 2 was married to applicant No. 1 on 28.05.2006, at Kanpur, according to Hindu rites and rituals. After the marriage of Udita (victim), her husband and in -laws started harassing her for want of bringing sufficient dowry. They repeatedly made a demand for dowry. On 15.09.2008, Udita was assaulted and sent to her parental home.;


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