LAMBODAR BEHERA Vs. STATE OF ORISSA
LAWS(ORI)-1988-7-9
HIGH COURT OF ORISSA
Decided on July 07,1988

LAMBODAR BEHERA Appellant
VERSUS
STATE Respondents

JUDGEMENT

S.C.Mohapatra, J. - (1.) This is an application for bail under section 439 Cr. P.C. after refusal\of the same by the learned Additional Sessions Judge, Bolangir during pendency of investigation.
(2.) On 6/5/1988 the information was lodged by the victim girl that in between December, 1987 and January, 1988 while the victim girl was a maid servant in the house of the accused petitioner she was compelled to have continuous cohabitation with assurance of marriage with her employer resulting in conception. On the fifth month of conception, she requested the gentlemen of the village to intervene in the matter so that the petitioner and the victim girl can get married. Conciliation having failed, information was lodged.
(3.) The Investigating Officer while investigating the offence examined the victim girl under section 161 Cr. P.C. when she stated before the 1.0. that on the assurance that accused would marry her, she gave consent for sexual intercourse. As there was no marriage in spite of conception information has been lodged for punishing the culprit.;


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