EDWIN NONGKYNRIH Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-12-4
HIGH COURT OF MEGHALAYA
Decided on December 16,2020

Edwin Nongkynrih Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) The Petitioner has approached this Court with an application under Section 482 Cr. PC with a prayer to quash the criminal proceedings in Lumdiengjri P.S Case No. 62 (6) 2020 under Section 8 of the POCSO Act.
(2.) Briefly stated, on 13.06.2020 at about 9.30 A.M, an incident of alleged molestation occurred at the Farmer's market Upper Shillong, where the victim has alleged that when she was alone at the stall of the accused carrying tea, the Petitioner touched her private parts, in reaction to which she slapped him and then went back to her room. On the same day, the FIR was filed before the Officer-In-charge which was registered as Lumdiengjri P.S Case No. 62 (6) 2020.
(3.) In course of investigation, the Petitioner and the alleged victim got together and along with the family members and elders of the village, have come to an understanding and realization that the incident occurred not because of any malafide intention on the part of the Petitioner who is an old man of about 80 years old, but because of the circumstances surrounding the said occurrence.;


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