SHAMA PARVEEN BEG AND ANOTHER Vs. STATE OF MADHYA PRADESH & ANOTHER
LAWS(MPH)-2018-4-319
HIGH COURT OF MADHYA PRADESH
Decided on April 05,2018

Shama Parveen Beg And Another Appellant
VERSUS
State of Madhya Pradesh and Another Respondents

JUDGEMENT

J.P.GUPTA J. - (1.) This appeal under Section 14-A of the Schedule Castes and Schedule Tribes (Prevention of Atrocities) Act, 1989 has been preferred by the appellants assailing the order dated 5.7.2017 passed by the Special Sessions Judge, SC/ST (Prevention of Atrocities) Act, 1989 in S.C. No. 40/2007 whereby the charges have been framed against the appellants for commission of offence under Section 306 of the IPC and Section 3(1)(r) of the SC/ST (Prevention of Atrocities) Act, 1989.
(2.) In brief, the relevant facts of the case are that at the relevant time the appellant No.1 was working as Principal and appellant No.2 was working as Head Master in the J.P.V. School, where the deceased Haribabu was working as a Peon. It is alleged that on 28.11.2016 Haribabu committed suicide by hanging himself on 28.11.2016 in the school premises and from the body of the deceased, one suicide note was recovered in which the deceased stated that he was harassed by the appellants who forced him to work beyond his capacity against the rules and they used to abuse him with derogatory remarks by referring to his caste (chamar) and due to the aforesaid harassment and humiliation he committed suicide. It is also evident that one Mahesh Parjapati, who was Choukidar in the school, had borrowed Rs. 50,000/- from the deceased and did not return the money.
(3.) On the information by the brother of the deceased Rambabu, an FIR at crime No.781/2016 was registered in the Police Station Kotwali district Damoh During the investigation, relatives of the deceased disclosed the fact that the deceased was constantly complaining about the harassment and misbehaviour by the appellants. After completion of the investigation, charge-sheet has been filed against the appellants and one co-accused Mahesh Prajapati. The learned Special Judge, SC/ST (Prevention of Atrocities) Act, had discharged co-accused Mahesh and framed the charges against the appellants, as mentioned above.;


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