IIBAT SIANGSHAI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-6-6
HIGH COURT OF MEGHALAYA
Decided on June 18,2020

Iibat Siangshai Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) An FIR was lodged by one Shri. Jairos Tariang with the I/C Ummulong Police Beat House, West Jaintia Hills District on 14.05.2020 to the effect that on 13.05.2020 at about 3:30 PM the complainant and one Shri Kyrsiew Kharbithai (Headman of Maskut village) while returning to their village by a vehicle driven by Shri Kyrsiew Kharbithai, on reaching a place called Wahumshohthat, one white Maruti Van came and block their way and some persons got out of the vehicle and started beating and assaulting the complainant and Shri Kyrsiew Kharbithai with sharp weapons. The complainant managed to escape to the nearby forest from where he saw the assailants assaulting Shri Kyrsiew Kharbithai. The complainant ran away from the place to seek help and by the time he came back with the law enforcement personnels, they met Shri Kyrsiew Kharbithai who was grievously injured from his head and all over his body for which he was taken to the hospital for treatment by the police.
(2.) In the said complaint, the names of some of the accused namely, Jiswell Slong @ Nahwel Slong, Shri. Sundaystar Slong and Shri. Pynioobha Phawa appeared along with some other unnamed persons, whose name is not known to the complainant, but whose faces could be identified by him.
(3.) The said FIR was duly acknowledged and a case being Jowai P.S. Case No. 44 (5) 2020 under Section 326/307/506/34 IPC was registered by the police.;


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