REJILAL Vs. STATE OF KERALA
LAWS(KER)-2017-2-27
HIGH COURT OF KERALA
Decided on February 10,2017

Rejilal Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

A.M.BABU, J. - (1.) Petitioner is the accused in C.C.354/2008. The case is pending before the Judicial Magistrate-I, First Class, Nedumangad. The petitioner seeks to quash the proceedings in C.C 354/2008. The relief is sought under section 482 of the Cr.P.C.
(2.) Prosecution case is as follows : On the nights of 17-18/8/2007 and 22-23/8/2007 the petitioner had sexual intercourse with the first informant. He enticed her with his promise to marry her to have sexual intercourse with her. But he did not marry her. He thus committed offences under sections 420 and 493 of the IPC.
(3.) The first informant was impleaded as the additional 2nd respondent. She died even before she was impleaded. A copy of her death certificate is incorporated in the file of this case.;


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