ISSAC LALSIEMTHAR Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-4-3
HIGH COURT OF MEGHALAYA
Decided on April 01,2021

Issac Lalsiemthar Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) Heard learned counsels for the parties.
(2.) The petitioner's case in brief is that a Motor Vehicle Accident took place on 08.09.2019 at about 5:30 PM which involved the vehicle bearing Registration No. ML-05-R-3139 driven by the petitioner herein who was proceeding from Guwahati to Shillong on the National Highway, and on reaching near Nongpoh Police Station, Ri-Bhoi District, he saw one vehicle being Ford Eco Sport parked on the road and on crossing that vehicle, all of a sudden one pedestrian, the victim H.N. Sangma (since deceased) crossed from the front side of the vehicle and in the process was dashed by the vehicle driven by the petitioner. The petitioner immediately took the said victim to the Bethany Hospital, Nongpoh for treatment where the victim then succumbed to his injuries.
(3.) The respondent No. 2 herein then lodged an FIR in connection with the said incident, which FIR was registered as Nongpoh P.S. Case No. 153(9) of 2019 under Sections 279/304A IPC.;


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