IBEMCHA SHARMA & 2 ORS. Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-8-9
HIGH COURT OF MEGHALAYA
Decided on August 31,2020

Ibemcha Sharma And 2 Ors. Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) In this bail application there are three petitioners viz; Smti Ibemcha Sharma, wife of Shri Joy Sharma (accused), Smti Sharmila Sharma, wife of Shri Indramohan Sharma (accused) and Smti Radika Sharma, wife of Shri Rajesh Sharma (accused).
(2.) From the averments made in the application, what can be understood is that on 28.02.2020, an FIR was filed by the President and Secretary KSU of South Khasi Hills District Unit in connection with an incident of rioting which took place on 28.02.2020 at Ichamati under Shella P.S, East Khasi Hills District in which one person was seriously assaulted and later succumbed to his injuries leading to the arrest of some suspects, including the accused persons above named, who are the husbands of the respective petitioners herein in the registered criminal case being Shella P.S case No 9 (2) 2020 under Sections 148/326/506/307/34 IPC read with Section 3 of the PDPP Act.
(3.) Ms. L. Khiangte, learned counsel for the petitioners submits that the above named accused persons are innocent and that on the day of the occurrence, they were informed by the school authorities that a riot took place near the school and as such, they are to come and pick up their children from the school. Accordingly, they went and picked up their children and remained at home being frightened of the riot as some of their neighbor's houses was set on fire.;


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