RESHMI BISWAS Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-7-7
HIGH COURT OF MEGHALAYA
Decided on July 07,2020

Reshmi Biswas Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) On 11.06.2020, an FIR was lodged before the Officer-In-charge Rynjah Police Station, East Khasi Hills District, Shillong, on a specific complaint against Dr. Jhutan Choudhury, a medical doctor in the department of General Medicine, NEIGRIHMS.
(2.) The complaint relates to an alleged incident of molestation by the above named doctor in separate incidents against two ladies who had gone for medical checkup and was treated by the said doctor at the OPD, NEIGRIHMS.
(3.) On receipt of the said FIR, the Officer-In-charge accordingly registered a police case being Rynjah P.S Case No. 70 (06) 2020 under Section 354 A (1) (i)/354B IPC and a woman police Sub-Inspector was assigned to complete the investigation.;


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