PRADIPTA BASU ROY CHOWDHURY Vs. BABITA BASU ROY CHOWDHURY
LAWS(CAL)-1996-9-16
HIGH COURT OF CALCUTTA
Decided on September 19,1996

PRADIPTA BASU ROY CHOWDHURY Appellant
VERSUS
BABITA BASU ROY CHOWDHURY Respondents


Cited Judgements :-

G.S. MICHAEL AND ORS. VS. J. VICTOR [LAWS(MAD)-2015-7-74] [REFERRED TO]


JUDGEMENT

A.B.Mukherjee. J. - (1.)- The revisional application arises out of G.R. Case No.164 of 1995 pending before the sub-divisional Judicial Magistrate, Barrackpore under section 403/406 IPC.
(2.)In course of the revisional application under section 482 Cr PC, the petitioner has alleged that he married O.P.No.1 on 7.8.93 under the Special Marriage Act and the social marriage was held on 18.1.94. After the marriage they started to reside in the residence of the petitioner situated at P.S. Thakurpukur, District 24-Parganas(South). On 11.2.94 the petitioner and his wife left for U.S.A. On 7.8.04 the O.P. No.1 returned from U.S.A. alone and started to live at her fathers place. On 10.10.94 the O.P. No.l filed a petition of complaint under section 498A IPC and filed the same before the learned C.J.M., Barasat and accordingly, Noapara P.S.Case No.157 of 1994 dated 19.10.94 was started. The same is pending.
(3.)On 27.1.95 the O.P. No. l filed another application for alleged offences under section 403/406 IPC against the petitioner and his parents. The same was submitted before the C.J.M., Barasat giving rise to Noapara P.S. Case No.16 dated 27.1.95.
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