WELLSTONE NONGTNGER Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-4
HIGH COURT OF MEGHALAYA
Decided on September 07,2020

Wellstone Nongtnger Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) This is an application under Section 438 Cr.PC preferred by the petitioner seeking grant of pre-arrest bail in connection with Mawsynram P.S case No 6(2) 2020 u/s 363 IPC r/w section 7 and 8 POCSO, Act.
(2.) In his application, the petitioner has stated that on the request of his cousin brother, Shri Bashemphang Nongtnger, he had given shelter to the girls on humanitarian ground as the girls are known to his cousin and they were unable to get transportation to go back to their village. However, it came to his knowledge that on 18.02.2020 an FIR was lodged before the Dangar Police Outpost by one Shri Krishna Barman who had informed the police that on 17.02.2020, his sister-in-law along with another girl went to the annual fest at Pyndenborsora but both girls did not return home that night. The police then registered the said Mawsynram P.S case No 6(2) 2020 (supra).
(3.) In course of investigation, four suspects who have allegedly taken the girls to the said Fest were arrested, but soon after were let off on bail by the Court.;


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