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Crm M-10546 of 2014 Vs. State of Haryana and ors. - Court Judgment

LegalCrystal Citation
CourtPunjab and Haryana High Court
Decided On
AppellantCrm M-10546 of 2014
RespondentState of Haryana and ors.
Excerpt:
.....coram: hon'ble mr.justice r.p.nagrath present:- mr.m.s.rana, advocate for the petitioners.mr.anil kumar, dag haryana. ms.geeta sheoran, advocate for respondent no.4. ***** r.p.nagrath, j. (oral) this petition has been filed under section 482 cr.p.c.for issuance of an appropriate direction to the respondents no.1 to 3 for protection of life and liberty of petitioners from the hands of private respondents no.4 and 5 and not to harass and register any false case or interfere in the married life of the petitioners at the instance of private respondents as petitioners have entered into the matrimony against their wishes. reply of respondents no.1 to 3 by way of affidavit of virender vij, dsp, head quarter, yamuna nagar, has been filed by learned state counsel and a separate reply of.....
Judgment:

CRM M-10546 of 2014 1 IN THE HIGH COURT OF PUNJAB AND HARYANA AT CHANDIGARH CRM M-10546 of 2014 Date of Decision: 23.05.2014 Saniya @ Manju and another ........Petitioners versus State of Haryana and Ors........Respondents CORAM: HON'BLE Mr.JUSTICE R.P.NAGRATH Present:- Mr.M.S.Rana, Advocate for the petitioneRs.Mr.Anil Kumar, DAG Haryana.

Ms.Geeta Sheoran, Advocate for respondent No.4.

***** R.P.NAGRATH, J.

(ORAL) This petition has been filed under Section 482 Cr.P.C.for issuance of an appropriate direction to the respondents No.1 to 3 for protection of life and liberty of petitioners from the hands of private respondents No.4 and 5 and not to harass and register any false case or interfere in the married life of the petitioners at the instance of private respondents as petitioners have entered into the matrimony against their wishes.

Reply of respondents No.1 to 3 by way of affidavit of Virender Vij, DSP, Head Quarter, Yamuna Nagar, has been filed by learned State counsel and a separate reply of respondent No.4 has also been filed by counsel for respondent No.4 which are taken on record.

Learned counsel for respondent No.4 submits that name of the mother of girl has wrongly mentioned in the petition.

Learned State counsel on instructions from ASI Ram Anil Kumar 2014.05.27 12:08 I attest to the accuracy and integrity of this document CRM M-10546 of 2014 2 Kumar submits that statements of both the petitioners were recorded and there is no threat perception to the petitioneRs.On the prayer made by counsel for the respondent No.4, mother of petitioner No.1 and the petitioners would appear today before the Mediation & Conciliation Centre of this Court at 4:00 p.m.for discussion.

Report from the Mediation & Conciliation Centre be placed on record.

Learned counsel for the respondent No.4 further submits that petitioner No.1 was already married and private respondent has never extended any threat to the life and liberty to the petitioneRs.With aforesaid directions to the petitioners to put appearance before the Mediation & Conciliation Centre, the instant petition is disposed of as no further indulgence of this Court is required.

Respondent No.4 and other family member would be at liberty to seek appropriate remedy if a case for attracting criminal offence is made out.

(R.P.NAGRATH) JUDGE2305.2014 anil Anil Kumar 2014.05.27 12:08 I attest to the accuracy and integrity of this document


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