WILLFORD MYLLIEM Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-7-10
HIGH COURT OF MEGHALAYA
Decided on July 13,2020

Willford Mylliem Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,j. - (1.) On 13.06.2020 at about 9.30 AM, an incident of alleged molestation occurred at the Farmer's market Upper Shillong, where the victim had alleged that when she was alone at the stall of the accused carrying tea, the accused touched her private parts, in reaction to which she slapped him and then went back to her room. On the same day, the FIR was filed before the Officer-In-charge Jhalupara Police Outpost.
(2.) Accordingly, a police case being Lumdiengjri P.S. Case No 62 (6) 2020 under Section 8 of the POCSO Act was registered and the accused, Shri Edwin Nongkynrih was arrested, but when he was medically examined, he was advised to be hospitalized for medical treatment and is still in the Civil Hospital, Shillong till date.
(3.) The petitioner herein who is the son of the accused has then approached this Court with this instant application under Section 439 Cr.P.C with a prayer for grant of bail to the accused person.;


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