PATRICIA MUKHIM Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-7-16
HIGH COURT OF MEGHALAYA
Decided on July 16,2020

Patricia Mukhim Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) This is an application U/S 482 Cr. PC 1973 preferred by the petitioner herein.
(2.) Heard learned counsel for the petitioner Mr. K. Paul who has led this Court to Annexure 1 of this petition, which is a copy of the press release dated 04.07.2020, issued by the Assistant Inspector General of Police (A) relating to an incident which took place on 03.07.2020 involving an altercation which took place between two groups of people at the basketball court in Lawsohtun, Block-4, wherein a group of 20 to 25 unidentified boys armed with iron rods and sticks assaulted a group of youths who were playing basketball.
(3.) On receipt of the information, the police team rushed to the place of occurrence and subsequently, a criminal case being No. 71(07)2020 was registered at Laban PS under relevant sections of the IPC. Some suspects were picked up and investigation is under way.;


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