हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Husband morphs Wife’s Pics to create false Evidence in Family Court during Divorce battle, denied Bail

Husband morphs Wife’s Pics to create false Evidence in Family Court during Divorce battle, denied Bail

March 4, 2019:

The accused repeatedly threatened he had her nude pictures & would publish them.

False Evidence in Family Court
False Evidence in Family Court

A sessions court on Monday rejected the anticipatory bail plea of a 37-year-old man against whom a case was filed for allegedly submitting morphed nude pictures of his estranged wife in the family court during divorce proceedings.

The accused has also been charged with outraging modesty. The couple had an arranged marriage in 2013 & have a 5-year-old daughter.

The accused is a gym trainer.

The pre-arrest bail plea was opposed by the wife who submitted an intervention plea through her advocate Wesley Menezes. The 30-year-old woman filed the complaint at BKC police station on January 28.

She alleged that after their marriage began falling apart, the accused repeatedly threatened he had her nude pictures & would publish them.

She said that when she asked him about the pictures later, he said he had deleted them. The woman said that after she got a copy of the documents given by him in the family court, she saw the pictures. The accused said he procured the pictures from a social media app.

Seeking anticipatory bail, the accused claimed that the picture in question was of the woman in a compromising position with a man & part of evidence in the divorce proceedings.

The accused termed it as “privileged communication between husband & wife”. His plea said that his custodial interrogation was not necessary as the photographs were already in the family court’s custody & could be obtained by the cops.

The accused said the FIR was nothing but an attempt to settle scores with him.

Cops opposed his plea & submitted that the crime was serious & against a woman. They told the court that the pictures had to be sent for forensic analysis. Cops further submitted that if the pictures were morphed, they needed to ascertain how the accused had done it & if he had received help from anyone else.

Last June, the woman lodged an FIR citing domestic violence, commission of a sexual offence & causing hurt. Also, in June, the woman had filed divorce proceedings in family court, citing cruelty.

The mother of the accused had moved Bombay high court to evict her from the premises. The high court ordered that the divorce proceedings be expedited.

Source Link

Facebook Comments

 
Related tags :
 
Acheche DIn Acheche Din     pic by sify Belts are for Dogs Belts are for Dogs NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Let Justice Be Let Justice Be Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

Hindu

Missing the Point Missing the Point pic by english blog Hindu Alligator vs Litigator Alligator vs Litigator Hindu Hindu TOI TOI

Hindu Hindu

America First Walk Your own Talk

TOI

Hindu Hindu Soaring of Oil Prices pic by indiaone 150425_-_farmers_a_2384764f

Hindu

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu

Job Hazards Hindu

Hindu

TOI Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports State of Affairs Women Safety: State of Affairs             pic by mangal Pakistan Democracy Pakistan Democracy State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI UIDAI Leaks UIDAI Leaks

TOI

Netas in Election mode Netas in Election mode Time to straighten up Time to straighten up                pic by TOI

Hindu

TOI

Donald Trump’s immigration ban Donald Trump’s immigration ban

TOI

Hindu

IBN IBN

Hindu State of Two Nations State of Two Nations               pic by sandeep

TOI

Hindu

Hindu Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish

TOI

pinterest

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

TOI

TOI

Hindu

Delivery Boy Delivery Boy                    by Satish ALL_1_Theme_01A_24_2383617g

Hindu

Painting India Saffron Painting India Saffron TOI Cartoon Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu

Hindu Hindu Tax Reforms    by Hindu Tax Reforms by Hindu TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish TOI Hindu Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG
Download our App
ios icon
android icon
 
 
 

Check Also

ED slaps ₹14.40 lakh penalty, confiscates ₹6.8 lakh in FEMA case against J&K-based separatist- Geelani

March 22, 2019 The Enforcement Directorate (ED) has levied a penalty of ₹14.40 lakh & ordered the confiscation of nearly ₹6.8 lakh in connection with a FEMA case against Jammu & Kashmir-based separatist Syed Ali Shah Geelani, officials said on ...

Leave a Reply

Your email address will not be published. Required fields are marked *