Continuation of proceedings: A total denial of justice, if parties seek peace and harmony

High Court of Punjab and Haryana: A case was filed under S. 482 of Criminal Procedure code, 1973 before a Single Judge Bench of Lisa Gill, J., seeking to quash an FIR registered under Ss. 363, 366-A and 376 of the Penal code, 1860 and other consequential proceedings arising out of it. 

The complainant, (mother of the victim), had alleged that the petitioner had kidnapped and raped her daughter (minor). But, later on realizing that, the victim had married the petitioner and had a child, she (complainant) accepted the marriage. The petitioner submitted that the petitioner and victim solemnized the marriage before filing of FIR. The complainant had voluntarily, without any pressure, undue influence, coercion, inducement or threat entered into the compromise, as reported by the learned Judge (Special Court). The Court observed that, if the proceedings are continued, it would result in denial of justice to the parties who are trying to maintain peace and harmony between themselves. [Manga Singh v. State of Punjab,  2018 SCC OnLine P&H 971, dated 01-05-2018]

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