Gujarat HC says Modern Marriages Fixed on Facebook bound to Fail

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January 31, 2018

In this case Anitaben v. State of Gujarat and Anr., the Gujarat High Court was recently confronted with application to quash the FIR under Section 482 of Code of Criminal Procedure. The FIR in the case  had been lodged by the Respondent wife against the applicants i.e. mother-in-law, father-in-law and brother-in-law for the offences punishable under Sections 498A read with Section 114 of the Indian Penal Code and under provisions of the Dowry Prohibition Act.

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The High Court while considering it an apt case for quashing the FIR noted that this is one of those modern marriages fixed on Facebook, therefore, bound to fail. According to the respondent wife, she came in contact with the original accused no.1 on Facebook and thereafter, they started meeting with each other. They got married and within two months thereafter problems cropped up in their marital life. However, the father-in-law, mother-in-law and brother-in-law have also been arraigned as the accused. The allegations in the FIR were, by and large, against the husband and hence the applicants were not concerned with the dispute between the husband and wife.

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