BALAJEID LANG DORPHANG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-11-14
HIGH COURT OF MEGHALAYA
Decided on November 26,2020

Balajeid Lang Dorphang Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh, J. - (1.) This matter has been taken up via video conferencing.
(2.) This is the 5th bail application filed on behalf of the accused/UTP Shri. Julius Kitbok Dorphang who is in judicial custody for about 3 years and 10 months or so. The said accused is facing trial in two courts, one before the Special Judge (POCSO) at Nongpoh and another before the Special Judge (POCSO) at Jowai. The genesis of the matter stemmed from a complaint filed on 23.12.2016 by the Chairperson, State Commission for Protection of Child Rights, Meghalaya to the Superintendent of Police, East Khasi Hills District, Shillong to the effect that the accused had illicit sexual intercourse with a minor girl, which is a violation of the child's right to life and dignity.
(3.) In this regard, a criminal case was registered being Laitumkhrah P.S. Case No. 239(12) of 2016 u/s 366(A) IPC R/W Section 3(a)/4/5 of the POCSO Act and Section 5 of the ITP Act.;


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