JUNE BORDOLOI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-2-16
HIGH COURT OF MEGHALAYA
Decided on February 11,2021

June Bordoloi Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) The learned Sessions Judge, Ri-Bhoi District, Nongpoh having taken up the trial of the case against the appellant herein as the accused in Sessions Case No. 17 of 2018 has finally disposed of the same vide Judgment dated 09.04.2019, whereby the accused/appellant was convicted of the charges against him and was sentenced to undergo rigorous imprisonment of one year for the offences committed under Section 354 A (1)(i) IPC and concurrently to also undergo rigorous imprisonment for three years and six months for offences committed under Sections 376/511 IPC, along with fine of Rs. 5000/- (Rupees five thousand) only and in default thereof will entail a further simple imprisonment of one month.
(2.) The genesis of the matter was an FIR lodged by one Smti. Lakshmi Maya to the effect that on 19.02.2018 at around 2.30 P.M or so, the victim girl (who is the daughter of the Complainant) left home for her tuition at Umiam Block II, but on reaching the old paddy field of MeECL, the accused person forcefully pulled and dragged her to the jungle by covering her mouth and attempted to rape her, but somehow she managed to escape and reported the matter to her family.
(3.) On receipt of the complaint, the police proceeded with the formalities and finally arrested the accused person who was remanded to custody from time to time. The Charge Sheet was also filed by the Investigating Officer on 29.05,2018 stating to the effect that a prima facie case under Sections 354 A(1)(i)/376/506 and 511 IPC was made out against the accused persons and a list of about eight witnesses was submitted to prove the case of the prosecution.;


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