TUTAN BHOWMIK Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-28
HIGH COURT TRIPURA
Decided on March 15,2021

Tutan Bhowmik Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. Arijit Bhowmik, learned counsel appearing for the convict-appellant. Also heard Mr. Sumit Debnath, learned Addl. P.P. appearing for the State-respondent.
(2.) This appeal has been filed by the appellant against the judgment and order of conviction and sentence dated 10.05.2019, passed by the learned Special Judge, South Tripura Judicial District, Belonia, in case No.Special 10(POCSO) of 2017, whereby and whereunder the learned Special Judge convicted the appellant under Sections 448/354A of IPC and under Section 8 of the POCSO Act, 2012, and sentenced him to suffer RI for 3 years and a fine of Rs.2,000/- under Section 8 of the POCSO Act. The appellant has also been sentenced to suffer RI for 6 months under Section 448 of IPC and a fine of Rs.1,000/-, in default, to suffer RI for 2 months. It was directed that both the sentences to run concurrently.
(3.) The brief facts are that Sri Sujit Das(PW3), the father of the victim girl lodged a complaint before Belonia Women Police Station alleging that the accused-appellant had trespassed into his house and hugged his daughter, the victim girl forcibly.;


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