PANCHANAN PADHI Vs. STATE OF ODISHA
LAWS(ORI)-2020-6-4
HIGH COURT OF ORISSA
Decided on June 29,2020

Panchanan Padhi Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K. Panigrahi, J. - (1.) The instant case has once again given an opportunity to this Court to ponder, as to how the opportunistic predators seize upon the vulnerability of some desperate and impoverished girls. The accused herein is allegedly notorious for his aplomb in identifying girls and capitalizing their distress condition but caught red-handed by police. The Petitioner herein has preferred the instant application under Section 439 of the Code of Criminal Procedure vide BLAPL No. 2612 of 2020 against the C.T. Case No. 379 of 2020 pending before the court of the Learned SDJM Bhubaneswar (T), CSI, Bhubaneswar for alleged offences punishable under Sections 4/5 of the Immoral Trafficking (Prevention) Act, 1956 read with Section 370 (3)/ 467/ 471/ 120B and 34 of the Indian Penal Code. The court of the Addl. Sessions Judge, Bhubaneswar has rejected the application seeking grant of bail vide B.A No. 260 of 2019 filed by the Petitioner herein u/s 439 Cr. PC on 4.3.2020.
(2.) The factual matrix of the instant case as set out in the F.I.R. is that on 21.01.2020 at around 10:00 AM Shri Alok Kumar Jena, Inspector of Police, STF/informant received information from a reliable source that one Ibrahim Khan and one Ruksar Begaum of Danagohiri, from Pipili, Dist. Puri are regularly trafficking girls from Kolkata and other places and engage them in sexual exploitation for commercial purposes from which he derive income. It was also informed that the girls were being procured from Kolkata and they were housed in a rented house at Bishnukunj Ratha Road, PS-Shree Lingaraj, Bhubaneswar. They were being exploited at the instance of Ibrahim Khan and Ruksar Begum. These girls were forcefully sent to various hotels and lodges where they were subjected to sexual abuse and exploitation. Upon receiving such information, the informant apprised the Superintendent of Police, STF, Bhubaneswar who recorded the said facts vide Station Diary Entry No. 4 dated 21.01.2020 and directed the informant to reach the spot along with a team of police officers including some lady officers to conduct the raid.
(3.) Accordingly, the informant accompanied by a team of police officers including some lady officers proceeded to the aforementioned house where the kingpin Ibrahim Khan and his wife were residing. After reaching at the said house, which is a double storied building, they gheraoed the said building to prevent the egress or ingress by anyone. The informant proceeded to the first floor and knocked at the door of the first room and in response to the same one of the girls opened the door and he could notice the presence of six girls in the room. He, thereafter disclosed his as well as his team's identity by showing their Identity Cards and asked for production of their identity cards. The six girls disclosed their respective identity and they were stated to have been brought from Kolkata by alluring them to work in some beauty parlors in the city.;


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