AYUB K. NONGKYNRIH Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-3-27
HIGH COURT OF MEGHALAYA
Decided on March 26,2021

Ayub K. Nongkynrih Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S.Thangkhiew,J. - (1.) This instant writ petition has been preferred by the brother of the deceased, (L) Yakub Khan Nongkynrih, who allegedly was a victim of a mob attack on 08.07.2017, and who succumbed to his injuries on the same day at the Civil Hospital, Shillong. In the instant application the prayer is for conducting a proper investigation into the incident, which was registered as Lumdiengjri P.S. Case No. 69 (07) of 2017 under Section 342/353/302/34 I.P.C., and for payment of adequate compensation for the inaction and negligence on the part of the police in preventing the assault and protecting the life of the deceased (brother of the petitioner).
(2.) I have heard learned counsel for the parties.
(3.) Mr. M.F. Qureshi, learned counsel for the petitioner has submitted that for the wrongful death caused, no compensation has been paid and has prayed that compensation if payable should be considered and released to the next of kin of the deceased at the earliest. He further submits that he is not aware about the exact stage of the trial as on date but he had been informed, that charge sheet had been filed last year.;


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