Police protection to be granted in cases of threat to matrimonial harmony

High Court of Rajasthan: A Single Judge Bench of Vijay Bishnoi, J., decided a criminal petition seeking protection and issuance of orders restraining from interfering in matrimonial life of the petitioners.

The parties were both major and had married on their own will, against the family members of petitioner 1, who had threatened them with dire consequences, subsequent to which the petitioners had requested for adequate police protection.

The Court after taking into  consideration the facts and circumstances of the case, was of the opinion that if the petitioners have any apprehension regarding their life and liberty from their relatives then they may move the appropriate representation before the Superintendent of Police, and necessary orders can be passed after considering the threat perceived. [Smt. Renu Bala v. State of Rajasthan, Criminal Misc(Pet.) No. 1404 / 2018, decided on 02-05-2018]

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