RAUSHAN ARA ALIAS SURAIYA Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-4-26
HIGH COURT OF CALCUTTA
Decided on April 22,1996

RAUSHAN ARA ALIAS SURAIYA Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

A.B.Mukherjee, J. - (1.)This revisional application preferred under section 401 and 482 Cr.PC has been filed in order to quash the CGR Case No. 3116 of 1995 arising out of section 'Y' Case No. 216 dated 19.9.95 as also to set aside the order dated 4.4.96 passed by the learned Sub-Divisional Judicial Magistrate, Alipore in the said case.
(2.)The case of the petitioner in short is that her father is an Indian Citizen having his permanent place of residence in Calcutta. The petitioner was born in Calcutta on 2.12.71 and as such she is a citizen by birth and was also a permanent resident of Calcutta. Her marriage was celebrated on 9.10.93 with one Pakistani national, Mr. Zahid Ahmed of Karachi and therefore, she left with her husband in Karachi to lead a matrimonial life. She left India on the basis of an Indian passport being C-058173 dated 20.8.87 issued by the Regional Passport Office in Calcutta.
(3.)While staying at Karachi the petitioner was insisted upon by her in-laws and under severe physical and mental torture by them she had to acquire a Pakistani passport being A-231761 dated 26.9.94 after surrendering the Indian passport.
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