RESTAR SHIANGLONG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2013-7-17
HIGH COURT OF MEGHALAYA
Decided on July 11,2013

Restar Shianglong Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

- (1.) The brief fact of the case is that the accused person namely; Shri. Restar Shianglong being aggrieved by the Judgment & Order dated 16.10.12 passed by the Special Court/Fast Track Court, Nongstoin in G.R. Case No. 95 of 2001 under Section 376 IPC, approached this Court by way of this instant revision petition.
(2.) Mr. NM Mansuri, the learned counsel appearing for on behalf of the petitioner/accused submits that, in this instant case conviction has been granted solely on the basis of pleaded guilty without examining the witnesses.
(3.) On the other hand, Mr. K Khan, the learned Addl. senior PP agreed in his submissions that, during trial procedures have not been followed.;


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