DENIS MUKHIM Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-4
HIGH COURT OF MEGHALAYA
Decided on March 04,2020

Denis Mukhim Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

- (1.) The accused person Shri. Denis Mukhim was charged with an offence under Sections 376 / 511 IPC which was taken cognizance of by the learned Sessions Court, Ri-Bhoi District, Nongpoh.
(2.) On his appearance before the learned Sessions Court, charges were framed against him under Sections 376 / 511 IPC on 12.09.2016 to which he pleaded not guilty and claimed to be tried.
(3.) The case then proceeded for trial with the prosecution examining (4) four witnesses and on completion of the prosecution's evidence, the accused/appellant was examined under Section 313 Cr.P.C and on being offered, he stated that he would like to adduce evidence from his side. However, from the records, it is seen that the learned defence counsel has declined to adduce evidence on behalf of the accused and the learned Sessions Judge vide order dated 03.12.2018 has closed the evidence of the defence, after which the matter proceeded for argument of the parties.;


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