HEMINDRO K. MARAK Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-11-5
HIGH COURT OF MEGHALAYA
Decided on November 04,2020

Hemindro K. Marak Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh, j. - (1.) These matters has been taken up via video conferencing.
(2.) An FIR was received at the Resubelpara Police Station vide GDE No. 14 dated 21.09.2020 wherein a case of assault was reported by the Complainants who said that on 21.09.2020 at about 10.00 AM, while five of his labourers were clearing his plot of land situated at Bangalmura village under Resubelpara Police Station, they were apprehended by the petitioner herein and other villagers of Bangalmura village and taken to the community hall. Thereafter, the Complainants, Shri. Manosh M. Marak and Shri. Manik M. Sangma along with Shri. Invarince K. Marak went to the said community hall and there they were allegedly assaulted by the petitioners herein. His private vehicle and cash was also damaged and snatched from him respectively.
(3.) On receipt of the FIR, Resubelpara P.S. Case No 18(09) 2020 u/s 447/341/323/427/395/307/34 IPC was registered and the Complainant and others were examined by the Investigating Officer.;


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