Court Quashes FIR for Offence u/Sec 498A of IPC in view of Settlement between Parties

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March 26, 2019

Case name: SH. Vipin Mittal & ors. v. State & ors.

In the case, the Petitioners have sought quashing of FIR registered for offence under section 498A of Indian Penal Code on account of mediated Settlement between the parties.

The respondent wife in the case also affirmed that the dispute between the parties has been amicably resolved and terms thereof have been fully acted upon.

The High Court of Delhi while quashing the FIR in question opined that as the subject matter of the FIR is essentially matrimonial, which now stands mutually and amicably settled between parties, therefore, continuance of proceedings arising out of the FIR in question would be an exercise in futility. Thus, the High Court allowed the petition subject to costs of ₹25,000/- to be deposited by petitioners with Prime Minister’s National Relief Fund.

The entire case can be accessed here.