SANJAY DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-15
HIGH COURT TRIPURA
Decided on March 04,2021

SANJAY DAS Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. Samar Das, learned counsel appearing for the appellant as well as Mr. Sumit Debnath, learned Additional Public Prosecutor appearing for the State-respondent.
(2.) This appeal is directed against the judgment and order of conviction and sentence dated 28.08.2019, passed in ST 53(GT/U) of 2015 by the learned Additional Sessions Judge, Gomati District, Udaipur, whereby and where-under the appellant has been convicted under Section 354 of IPC and sentenced him to suffer R.I. for 1 (one) year and to pay a fine of Rs.5,000/- with default stipulation.
(3.) Briefly stated, that on 26.11.2002 at morning about 7:00 am, when the victim girl was proceeding towards Sadhu Ram Reang Bari School for the purpose of her examination, the appellant here-in took her forcibly from Rani-Killa Road to a jungle and committed rape upon her and also tore her wearing apparels. Subsequently, accused-appellant threatened her not to disclose the aforesaid incident to anybody.;


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