MANNU KAUSHIK Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2005-11-6
HIGH COURT OF CHHATTISGARH
Decided on November 09,2005

Mannu Kaushik Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

Sunil Kumar Sinha, J. - (1.) Heard.
(2.) Case diary of Crime No. 81/2005 registered at Police Station Kawardha, Distt. Kabirdham (C.G.) for the offence punishable under Sections 294, 323, 506/34, IPC read with Section 3(1)(x) of Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989, perused.
(3.) The case of prosecution is that on 26-3-2005, on the occasion of Holi festival, some procession was going on in Village Madmada, where the complainant namely Ram Roop Satnami resides. The applicants, who are the residents of another village, Bahmani of Distt. Kawardha had also gone to see the procession in Village Madmada. It is alleged that during the course of procession, these applicants started eve-teasing the girls, which was opposed by the complainant. The further allegations are that when the complainant opposed the applicants for their said act, these applicants abused him and assaulted one Lala @ Amrit Das. The First Information Report was lodged on 26-3-2005 by Ram Roop Satnami. It is alleged in the FIR, that while assaulting the injured the applicants used filthy language against the injured and the complainant in the following manner.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.