MONU @ AJIT SINGH THAKUR Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-3-71
HIGH COURT OF MADHYA PRADESH
Decided on March 31,2021

Monu @ Ajit Singh Thakur Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

VIRENDER SINGH,J. - (1.) This criminal appeal is filed under Section 14-A of the Scheduled Castes and Scheduled Tribe (Prevention of Atrocities) Act, 1989 against order dated 18.02.2021 passed by Special Judge (Atrocities) Hoshangabad in B.A.No.174/2021; whereby, application under Section 439 of CrPC has been rejected. Crime No. Section Police Station Date of Arrest 133/2021 354, 457, 506 of IPC and Section 3(1)(w)(ii) and 3(2)(va) of the SC/ST Act. Itarsi District Hoshangabad. 18.02.2021
(2.) Prosecution case, in brief, is that on 13.02.2021 at about 7 pm the appellant approached the prosecutrix at her home. At that time she was in the inner room whereas her elder sister was in the front room. He asked her to call the prosecutrix. When she called her, the appellant made a proposal to marry her. Seeing her hesitation and negative reply, he shouted that he will hit her with umbrella. He came out of her house abusing and citing name of their caste. He also threatened that in case of refusal of his proposal, he will kill them. He also caught her sister and pulled her with malafide intention.
(3.) The prosecutrix approached the Police and lodged a report on the same day. The police arrested the appellant on 14.02.2021. Undisputedly, the appellant has no criminal antecedents.;


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