STATE OF MADHYA PRADESH Vs. BEHRA
LAWS(MPH)-1967-10-12
HIGH COURT OF MADHYA PRADESH
Decided on October 04,1967

STATE OF MADHYA PRADESH Appellant
VERSUS
BEHRA Respondents

JUDGEMENT

- (1.) KALIA, a Bhil married the mother of Chirli, a Bhilali. Her mother died and Chirli continued to live under the guardianship, if we may say so, of Kalia, along with other children born out of the union between mother of Chirli and Ealia.
(2.) ON 30th June 1965, in the noon, the accused-respondents Bhera and Nankia, both resident of village Akloo came armed with deadly weapons in the market of Chandpur where Chirli had gone with Kalia. They forcibly kidnapped her. Bhera gave a blow on her arm by the back of the bow, whereas Nankia who had a Palia threatened the Chaukidar Punia, who was ac. companying Kalia, when he protested.
(3.) AFTER the girl was taken away a report was made. Bhera and Nankia were prosecuted for an offence under Section 866, Indian Penal Code, for kidnapping her out of de facto guardianship of Kalia with intention of compelling her to marry with Bhera.;


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