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Sanooja Vs. the Director General of Police - Court Judgment

LegalCrystal Citation
CourtKerala High Court
Decided On
Judge
AppellantSanooja
RespondentThe Director General of Police
Excerpt:
.....station, thiruvananthapuram) ................. petitioner(s): -------------------------- sanooja, aged20years, d/o.sri, salim.j.m., having permanent address at t.c.26/1297, panavila jn., thiruvananthapuram695014. by advs.sri.sreelal warrier sri.b.raghunandanan respondent(s): ---------------------------- 1. the director general of police, thiruvananthapuram - 695 001.2. the commissionerr of police, thiruvananthapuram - 695 014.3. the district of police chief, ernakulam rural, aluva683106.4. sri.m.l.kamal sherif, aged31years, s/o.a. mustafa, residing at tc39865, chandavilakam, aryasala, thiruvananthapuram695036.5. sri.salim.j.m, aged45years, s/o.jamaludheen, residing at tc261297, panavila jn., thiruvananthapuram695014.6. sanoj.s, aged24years, s/o.sri, salim.j.m, residing at tc261297,.....
Judgment:

IN THE HIGH COURT OF KERALA AT ERNAKULAM PRESENT: THE HONOURABLE MR.JUSTICE S.SIRI JAGAN & THE HONOURABLE MR. JUSTICE K.RAMAKRISHNAN WEDNESDAY, THE1T DAY OF JANUARY201411TH POUSHA, 1935 WP(C).No. 22613 of 2013 (B) ---------------------------- (CRIME NO.1172/2013 OF MUSEUM POLICE STATION, THIRUVANANTHAPURAM) ................. PETITIONER(S): -------------------------- SANOOJA, AGED20YEARS, D/O.SRI, SALIM.J.M., HAVING PERMANENT ADDRESS AT T.C.26/1297, PANAVILA JN., THIRUVANANTHAPURAM695014. BY ADVS.SRI.SREELAL WARRIER SRI.B.RAGHUNANDANAN RESPONDENT(S): ---------------------------- 1. THE DIRECTOR GENERAL OF POLICE, THIRUVANANTHAPURAM - 695 001.

2. THE COMMISSIONERR OF POLICE, THIRUVANANTHAPURAM - 695 014.

3. THE DISTRICT OF POLICE CHIEF, ERNAKULAM RURAL, ALUVA683106.

4. SRI.M.L.KAMAL SHERIF, AGED31YEARS, S/O.A. MUSTAFA, RESIDING AT TC39865, CHANDAVILAKAM, ARYASALA, THIRUVANANTHAPURAM695036.

5. SRI.SALIM.J.M, AGED45YEARS, S/O.JAMALUDHEEN, RESIDING AT TC261297, PANAVILA JN., THIRUVANANTHAPURAM695014.

6. SANOJ.S, AGED24YEARS, S/O.SRI, SALIM.J.M, RESIDING AT TC261297, PANAVILA JN., THIRUVANANTHAPURAM695014. Kss ..2/- ..2.... WPC.NO.22613/2013 (B) 7. SRI.A.MUSTAFA,AGED60YEARS, RESIDING AT TC39865, CHANDAVILAKAM, ARYASALA, THIRUVANANTHAPURAM695036.

8. SRI.SONY ROCKEY, AGED24YEARS, S/O.SRI.C.R.JOHNY, RESIDING AT CHAKKALAKKAL HOUSE, KARUTHEDAM, MALAPPURAM PO - 682 511. *ADDL.R9 IMPLEADED: R9. THE STATION HOUSE OFFICER, NJARACKAL POLICE STATION, NJARACKAL, ERNAKULAM DISTRICT - 682 505. (*ADDL.R9 IS IMPLEADED AS PER ORDER

DATED1009/2013 IN I.A.NO.12367/2013) R1 TO R3 & R9 BY GOVERNMENT PLEADER SRI.V.S.SREEJITH R4 & R7 BY ADV. SRI.PIRAPPANCODE V.S.SUDHIR R5 & R6 BY ADVS. SRI.S.RAJEEV SRI.K.K.DHEERENDRA KRISHNAN R8 BY ADVS. SRI.JOHNSON ABRAHAM SRI.NELSON ABRAHAM THIS WRIT PETITION (CIVIL) HAVING BEEN FINALLY HEARD ON0101-2014, THE COURT ON THE SAME DAYDELIVERED THE FOLLOWING: Kss WP(C).No. 22613 of 2013 (B) ----------------------------------------- APPENDIX PETITIONER(S)' EXHIBITS: N I L ------------------------------------- RESPONDENT(S)' EXHIBITS: ------------------------------------------ R7(a): COPY OF THE PHOTOGRAPH OF THE PETITIONER STANDING WITH HIS SON. R7(b): COPY OF THE FIRST INFORMATION REPORT ALONG WITH THE FIRST INFORMATION STATEMENT IN CRIME NO.1172/2013 OF MUSEUM POLICE STATION. /TRUE COPY/ P.A.TO JUDGE Kss S. SIRI JAGAN & K. RAMAKRISHNAN, JJ.

------------------------------------------------------------------ W.P.(C).No.22613 of 2013 --------------------------------------------------------------------- Dated this the 1st day of January, 2014

JUDGMENT

S. Siri Jagan, J The petitioner is a lady aged 20 years. According to her, her father forced her to marry her father's 31 year old nephew, the 4th respondent herein, against the wishes of the petitioner. The petitioner resisted physical relationship with the 4th respondent, since she was not happy with the conduct of the 4th respondent. Therefore, she left the marital home and she is temporarily residing with another lady, who according to her, is a well wisher of the petitioner. The petitioner has filed this writ petition, alleging physical threat from respondents 4 to 7. The 8th respondent, according to the petitioner is her fiance whom the petitioner wants to marry. In view of the fact that the dispute is between very close relations, we thought it fit to W.P.(C).No.22613 of 2013 2 refer the parties to mediation. Now in mediation, the parties have agreed to settle the disputes among them and the meditation centre has forwarded a settlement signed by the petitioner and respondents 4 to 6. The terms of the settlement are as follows: "The petitioner and the respondents 4 to 8 have agreed to settle the above case under the following terms and conditions to be incorporated in the judgment:

1. 4th respondent has divorced the petitioner by issuing conservative Talaq notice to the petitioner which the petitioner has received.

2. The petitioner hereby agrees to sent an intimation of such Talaq to the Secretary of Manakkad Valiyapally Muslim Jumathe, Manakkad P.O., Trivandrum and Secreatry of Palayam Jumathe, Palayam P.O., Trivandrum.

3. The 5th and 6th respondents also accept the petitioner living separately as of her choice away from their home". In the above circumstances, the settlement is recorded and the writ petition is disposed of in terms of the settlement, directing the parties to strictly abide by the terms of the settlement. If contrary to the terms of the W.P.(C).No.22613 of 2013 3 settlement, the petitioner is visited with any threat from respondents 4 to 7, the additional 9th respondent shall see that the petitioner is not in any way harmed by respondents 4 to 7. Sd/- S. Siri Jagan, Judge Sd/- K. Ramakrishnan, Judge // True Copy // P.A. to Judge ss


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