STATE OF GUJARAT Vs. KARAMASHIBHAI MEGHJIBHAI PATEL & 3
LAWS(GJH)-2016-9-85
HIGH COURT OF GUJARAT
Decided on September 15,2016

STATE OF GUJARAT Appellant
VERSUS
Karamashibhai Meghjibhai Patel And 3 Respondents

JUDGEMENT

- (1.) The appellant State of Gujarat has preferred the present appeal under section 378(1) (3) of the Code of Criminal Procedure, 1973 against the judgment and order of acquittal dated 15.4.2006 rendered by learned Presiding Officer, 1st Fast Track Court, Surat in Sessions Case No.104 of 2001.
(2.) The short facts giving rise to the present appeal are that deceased Nayna was married to one Suresh Karamshibhai Supadiya prior to the incident and thereafter, she used to reside with her husband and in-laws for two years and they kept well deceased Nayna during that period. It is alleged that thereafter deceased Nayna oftenly used to visit the complainant's house and complained about her father-in-law that whenever she remained alone in the room or kitchen, father-in-law used to tease her and halted to exploit her sexually. Therefore, husband of the deceased and the deceased deserted the house and went to Nari village of Bhavnagar district where they stayed for three months. It is alleged that on persuasion, they came back to Surat and similar torture began and ultimately the deceased committed suicide. Hence, the complaint came to be lodged against the respondents accused.
(3.) In pursuance of the complaint, the Investigating Officer carried out the investigation and filed the chargesheet against the respondents accused. The charge was framed against the accused. The accused pleaded not guilty to the charge and claimed to be tried. 3.1 In order to bring home the guilt, the prosecution has examined several witnesses and also produced documentary evidences. 3.2 At the end of the trial, after recording the statements of the accused under section 313 of the CrPC and hearing the arguments on behalf of the prosecution and the defence, learned trial Court delivered the judgment and order, as stated above.;


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