BALASAHEB BABANRAO NAGAWADE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-6-90
HIGH COURT OF BOMBAY
Decided on June 07,2017

Balasaheb Babanrao Nagawade Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.K.TAHILRAMANI,J. - (1.) Heard both sides.
(2.) This appeal is directed against the order dated 2.5.2017 passed by the learned Additional Sessions Judge, Pune in the application for anticipatory bail preferred by the appellant. By the said order, the application of the appellant for anticipatory bail came to be rejected. The applicant has moved for anticipatory bail in C.R. No. 76/2017 of Lashkar Police Station, Pune. The said C.R. is under Sections 376 and 328 of IPC, under Sections 3, 4, 11 and 12 of the Protection of Children from Sexual Offences Act, 2012 and under Sections 3(1)(w), 3(2)(v) of the S.C. and S.T. Act.
(3.) It is the prosecution case that the date of birth of the victim girl is 14.4.1998. The appellant committed rape on the victim girl for the first time in August 2015 after administering intoxicating substance on her. The appellant took video clip of the act of rape and thereafter he used it to blackmail the victim girl to have sexual intercourse with her repeatedly. The victim girl has clearly stated this fact in her FIR dated 8.4.2017.;


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