JULIUS KITBOK DORPHANG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-6-9
HIGH COURT OF MEGHALAYA
Decided on June 26,2020

Julius Kitbok Dorphang Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) Heard Mr. K. Paul, learned counsel for the petitioner who has submitted that the petitioner has been in judicial custody since the year 2017 in connection with Laitumkhrah P.S. Case No. 239 (12) 16, under Section 366(A) IPC read with Section 3(a)/4/5 of POCSO Act and Section 5 of the ITP Act.
(2.) However, it is learnt that on 18.06.2020, the petitioner has been admitted in Civil Hospital, Shillong as a result of medical complications.
(3.) Learned counsel for the petitioner further submits that before this matter is taken up, the latest medical report on the condition of the petitioner may be called for.;


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