ZEENAT HUSNAIN & ANOTHER Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2013-3-146
HIGH COURT OF UTTARAKHAND
Decided on March 12,2013

Zeenat Husnain And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard Mr. RKS Verma, Advocate, for the applicants, Mr. Amit Kapri, Brief Holder, for the State and Mr. Lalit Miglani, Advocate, holding brief of Mr. Pankaj Miglani, Advocate, for the private respondent no. 2. Also perused the papers on record.
(2.) By means of this petition, entire proceedings of Criminal Complaint Case No. 1562/2006, Mustafa Zamal v. Dr. Aizaz Husnain, pending in the Court of II Special Judicial Magistrate, Haridwar have been sought to be quashed.
(3.) The background facts are that complainant Mustafa Zamal solemnized the marriage of his daughter Ms. Sabeena with Asad Husnain, son of Dr. Aizaz Husnain on 30.4.2006 as per Muslim Shariyat. After a couple of months, matrimonial discord occurred between the two families on the question of dowry. So, Ms. Sabeena was constrained to leave her matrimonial house situated at Delhi and came to reside with her father at Haridwar. Dr. Aizaz Husnain was the Chief Editor of a weekly newspaper, namely, "Asari Ahsas". He misused this weekly newspaper by publishing some defamatory material against Mustafa Zamal and his family members including his daughter Ms. Sabeena and sent that newspaper at the address of complainant at Haridwar.;


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