ERICKSON LYNGDOH Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-7-12
HIGH COURT OF MEGHALAYA
Decided on July 13,2020

Erickson Lyngdoh Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) On 06.05.2020, an FIR was lodged by the complainant before the Officer-In-charge Khliehriat Women Police Station with the information that her daughter on complaint of sickness was taken for a medical examination at the Khliehriat CHC upon which she came to know that her daughter was two months pregnant and on enquiry, it was learned that it was on account of a physical relationship she had with the petitioner herein in the month of February 2020. Hence the complaint.
(2.) As the place of occurrence falls within the jurisdiction of Jowai Police Station, West Jaintia Hills District, the matter was referred thereto upon which a case was registered being Jowai P.S. Case No 45 (5) 2020 under Section 5 (j) (ii)/6 of the POCSO Act.
(3.) Investigation was launched and the I/O had taken the statement of the Complainant and the Doctor. In the meantime, the petitioner herein had obtained an order of interim bail from the Court of the Learned Special Judge (POCSO) Jowai and as directed by the Court, he appeared before the I/O who has also taken down his statement.;


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