AMAN MEENA PATHAK Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-3-73
HIGH COURT OF MADHYA PRADESH
Decided on March 31,2021

Aman Meena Pathak 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 the Scheduled Tribes (Prevention of Atrocities) Act, 1989 against order dated 2/11/2020 passed by the Special Judge, Sehore, whereby learned Special Judge has rejected the bail application filed by the appellant-Aman Meena under Section 439 of Cr.P.C. to get bail in Crime No.557/2020 registered at Police Station Aashta, district Sehore for the offence under Section 363, 366, 376 (2) (n), 376(D), 343 of the IPC and Section 3(1)(w)(2), 3(2)(v), 3(2)(va) of the SC/ST (Prevention of Atrocities) Act, 1989 and Section 66 of the Information Technology Act.
(2.) The allegation against the petitioner is that he raped a married woman/prosecutrix aged about 22 years.
(3.) The defence of the petitioner is that the sexual relations were made with consent. Subsequent to the dismissal of application of the appellant for bail by the learned trial Court the prosecutrix and her husband both have been examined before the trial Court. Certified copies of their statements were demonstrated and photocopies thereof have been filed by the petitioner on record.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.