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Bhupendra Kumar Talwar @ Ashu & … vs State Of U.P. & Another on 28 January, 2010

Allahabad High Court
Bhupendra Kumar Talwar @ Ashu & … vs State Of U.P. & Another on 28 January, 2010
Court No. - 50

Case :- CRIMINAL REVISION No. - 335 of 2010

Petitioner :- Bhupendra Kumar Talwar @ Ashu & Another
Respondent :- State Of U.P. & Another
Petitioner Counsel :- Amit Kumar Srivastava
Respondent Counsel :- Govt. Advocate

Hon'ble Mrs. Poonam Srivastava,J.

Heard learned counsel for the revisionists.

Summoning order under section 406 I.P.C. and section 6 Dowry
Prohibition Act is impugned in this instant revision.

Issue notice to the O.P.No.-2 returnable at an early date. Learned
A.G.A. accepted notice on behalf of respondent No.-1. Respondent
No.-2 may file counter affidavit within period of three weeks from
the date of receipt of notice. Learned A.G.A. may also file counter
affidavit within four weeks. Rejoinder affidavit may be filed
within three weeks thereafter.

List this case after expiry of the aforesaid period.

Till the next date of listing, operation of the impugned order dated
16.11.2009 passed by C.J.M., Shahjahanpur in Case No. 5834 of
2009 (Smt. Riti Talwar Vs Bhupendra Kumar Talwar and another
under section 406 I.P.C. and section 6 Dowry Prohibition Act shall
remain stayed.

Order Date :- 28.1.2010
S.A.A.Rizvi

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