Main Search Premium Members Advanced Search Disclaimer
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Delhi District Court
Babita vs Sh. Jai Kishan on 5 May, 2017
          IN THE COURT OF SHRI RAJ KUMAR TRIPATHI
             ADDL. SESSIONS JUDGE­02 : SOUTH EAST
                  SAKET COURT : NEW DELHI 

IN RE:                                   Criminal Appeal No. 204326/2016
                                         ID No.DLSE01­001169­2016

Babita
W/o Late Vinod
D/o Sh. Phool Chand
R/o 20/116, Dakshinpuri, 
Dr. Ambedkar Nagar, 
New Delhi­110062.
                                                       . . . . Appellant
                                      Through:    Shri Rajiv Ahuja, 
                                                  Advocate.

                                 versus
1. Sh. Jai Kishan
R/o 20/116, Dakshinpuri Extension, 
Dr. Ambedkar Nagar, 
New Delhi­110062.

2. Smt. Rekha 
W/o Sh. Jai Kishan
R/o 20/116, Dakshinpuri Extension, 
Dr. Ambedkar Nagar, 
New Delhi­110062.
                                               . . . . Respondent No.1 & 2

Through:  Shri Vinay Sharma  Advocate CA No.204326/16 Page 1 of 8 __________________________________________________________ Date of Institution      : 17.03.2016 Date when arguments were heard : 06.04.2017 Date of Judgment  : 05.05.2017 JUDGMENT :

1.   Challenge in the present appeal filed by appellant Babita under  section 29 of The Protection of Women from Domestic Violence Act,  2005 (in short "DV Act") is to the judgment dated 19.12.2015 passed  by learned Metropolitan Magistrate (MM)­03, Mahila Court, South  East District, Saket Courts, New Delhi in CC No. 237/1/15 titled as  Babita Vs. Rekha & Another.

2.    Appellant had filed application under section 12 of The DV  Act   against   respondents,   wherein   she   prayed   for   several   reliefs.  Respondents appeared before the court of learned MM to contest the  application   filed   against   them   by   appellant.   They   filed   written  statement in the matter. The parties led evidence in support of their  contentions. 

3.   Finally, vide judgment dated 19.12.15, the application filed by  appellant under section 12 of DV Act was dismissed by learned MM. 

4.   Appellant, feeling aggrieved by the impugned judgment dated  19.12.15, has preferred the present appeal. 

5.   On notice, respondents appeared with their counsel to contest  the appeal. They also filed written reply to the appeal of appellant. 

CA No.204326/16 Page 2 of 8

6.   I have heard and considered the submissions advanced by Shri  Rajiv Ahuja, learned counsel for appellant and Shri Vinay Sharma,  learned counsel for respondents and carefully perused the record of  the case. 

7.   Appellant / aggrieved person Babita got married with Vinod  on 25.05.1998 as per Hindu Rites and Rituals. Out of their wedlock,  three children were born, who are reportedly residing with appellant.  Husband of appellant is reported to have expired in the year 2004.  Respondent   No.1   Jai   Kishan   is   brother   of   Vinod   (husband   of  appellant) and respondent No.2 Rekha is wife of respondent No.1.  They are reportedly residing at House No.20/116, Dakshin Puri, New  Delhi   (hereinafter   referred   to   as   "property   in   question").   The  appellant in her application alleged that after death of her husband,  respondents started torturing her. 

8.   As per appellant / complainant, property in question is in the  name of her father in law, who expired intestate. She stated that the  aforesaid house is the first place, where she kept her first step after  marriage and lived in the said premises. She further alleged that for  last two years, respondents have not been allowing her to enter inside  the house. They are allegedly telling her that she has no right in the  premises   as   her   husband   has   expired.   She   further   alleged   that  respondents broke open the lock of room, where she was living and  all her articles have been kept on terrace, they put their lock and  CA No.204326/16 Page 3 of 8 dispossessed her from the premises. She also alleged that the articles  are   in   the   custody   of   respondents.   As   per   appellant/complainant,  respondents have threatened her not to enter the house, otherwise,  she will face dire consequences. The complainant further stated that  she and her children have no shelter to pass their lives except their  share in property in question. The complainant gave complaint to  SHO Police Station Ambedkar Nagar, but to no avail. She stated that  she alongwith her  children is residing with her  parents at S­7/10,  Jhuggies, Vijay Camp, Jal Vihar, Lajpat Nagar for last two years. In  the application, the appellant / aggrieved person sought the relief to  permit her to re­enter in property in question.  

9.   Respondents contested the application of appellant by way of  filing written statement, wherein they stated that the appellant has  concealed   material   facts   from   the   court.   They   contended   that   the  appellant filed the case after ten years from the date of death of her  husband to harass them. They denied to have committed any cruelty  upon the appellant. As per respondents, the father of Jai Kishan had  made separate arrangement for his three sons. Shri Kishan shifted to  House No.20/6, while respondent No.1 and 2 shifted to property in  question.   The   complainant   /   appellant   alongwith   her   husband   is  reported to have shifted to Gautam Puri near Badarpur. They alleged  that the complainant and her husband after shifting to present house,  it   was  the  complainant,  who forced her  husband  to  severe  all his  CA No.204326/16 Page 4 of 8 relationship with mother, father, brothers and sisters. They admitted  that   the   property   in   question   is   in   the   name   of   father   in   law   of  appellant. 

10.  Respondents further stated that father in law of appellant had  three sons and four daughters and all of them were married at the  time of marriage of appellant with Vinod. They contended that after  marriage,   appellant   came   to  House   No.J­46,   J.J.   Colony,  Dakshin  Puri being matrimonial house. They stated that at that time, father in  law of appellant purchased three plots bearing No.26/6, property in  question and one plot in Gautam Puri near Badarpur. Respondents  are reportedly residing at the property in question. They alleged that  the application filed by appellant under DV Act is after thought as  she   filed   the   application  after   the   death   of   her   mother   in   law  on  09.07.13. They stated that appellant never visited their house when he  mother in law was alive and she never claimed any right over the  property in question at that time. 

11.   Respondents stated that after death of her husband, appellant  sold the house of Gautam Puri, which was purchased by her father in  law and was given to her husband. They denied to have committed  any act of violence upon the appellant. They stated that the appellant  has been residing separately for about eight years and therefore, no  question of any interference arises. They denied to have broke open  the lock of the room, where appellant was residing, put their lock and  CA No.204326/16 Page 5 of 8 dispossessed   her   from   the   premises.   They   stated   that   since   the  appellant   was   residing   separately   at   Gautam   Puri,   therefore,   no  question   of   opening   the   lock   of   her   room   arise.   They   stated   that  appellant has not specified as to what was the size of the room, on  which floor, she used to reside and what articles were kept by her in  that room. They prayed to dismiss the application of appellant.  

12.  Relevant   portion   of   impugned   judgment   is   reproduced  hereunder for ready reference: ­ "Applicant has failed to file any site plan of the  property bearing No.20/116, Dakshinpuri showing  portion wherein she was staying. She has further  not proved list of articles which were kept in her  room. Though she has filed photocopy of Election  ID bearing  address  20/116,  Dakshinpuri but  the  same was issued to her in the year 2002 i.e. before  the death of her husband. She has not filed any  documents to show that she was residing in the  aforesaid house after the death of her husband and  till   filing   of   this   case.   Further,   the   complainant  has   not   proved   any   act   of   domestic   violence  committed upon her by the respondents. It is not  proved that she was forcibly thrown out from the  property, therefore, she has failed to prove that she  CA No.204326/16 Page 6 of 8 is aggrieved person herein and is entitled to any  relief under this Act. The application filed by the  complainant is dismissed." 

13.  I have gone through the testimony of witnesses and documents  proved   by   them   during   their   deposition.   Admittedly,   husband   of  appellant   died   on   04.05.2004.   The   appellant   has   filed   only   one  document i.e. photocopy of election I­card Ex. CW­1/B to prove that  she was residing at the property in question. The election I­card was  reportedly issued to appellant in the year 2002. There is no material  on record except her bald testimony to suggest that appellant ever  resided at the property in question after death of her husband. 

14.   The   complainant   /   appellant   did   not   lodge   any   complaint  against respondents when she was allegedly thrown out of the house.  She never called the police at 100 number nor lodged any written  complaint   against   them.   The   document   Ex.   CW­1/D   i.e.   the  complaint made by complainant to SHO Police Station Ambedkar  Nagar,   shows   that   the   same   was   received   at   Police   Station   on  29.08.03. This complaint itself was given to police at the time when  her   husband   was   alive.   No   other   document   has   been   placed   and  proved   on   record   by   appellant   to   show   that   she   was   residing   at  property in question after demise of her husband. 

15.   There is nothing on record to suggest that the appellant was  having   her   belongings   at   the   property   in   question.   She   was   in  CA No.204326/16 Page 7 of 8 possession of any portion of the property in question. The lock of her  room being broken by the respondents as alleged. The appellant has  examined herself to prove her case. No other independent witness has  been examined to corroborate the version of appellant. The appellant  miserably failed to prove on record that she was forcibly thrown out  from the property in question. 

16.  For the reasons discussed above, in my view, learned MM has  rightly dismissed the application of appellant filed under section 12  of DV Act. The reasoning given by learned MM in para no.11 at page  no.8 of the impugned judgment is sound and correct. The same has  been   arrived   on   correct   appreciation   of   documents   and   material  available on record. There is no illegality, infirmity or impropriety in  the impugned judgment. No ground for interference in the impugned  judgment  is  made out. Appeal preferred by appellant lacks merit.  Same is hereby dismissed accordingly. 

17.   A   true   copy   of   judgment   along   with   TCR   be   sent   back   to  learned trial court concerned. 

   18.        Appeal file be consigned to record room. 


Announced in the open                      (RAJ KUMAR TRIPATHI)
court today i.e. 05.05.2017                   Addl. Sessions Judge­02
                                      South­East, Saket Courts, New Delhi




CA No.204326/16                                                             Page 8 of 8