MAIBAM JOGESH Vs. TERESA
LAWS(MANIP)-2021-4-11
HIGH COURT OF MANIPUR
Decided on April 29,2021

Maibam Jogesh Appellant
VERSUS
Teresa Respondents

JUDGEMENT

M.V.MURALIDARAN - (1.) I heard Mr. M. Gunedhor, learned counsel for the applicants; Mr. N. Kumarjit, learned AG for the respondent No. 8, Mr. Th. Tolapishak, learned counsel for the respondent No. 4 and Mr. L. Seityandra, learned counsel for the respondent Nos. 1,2,3,5,6 and 7.
(2.) This Miscellaneous Case has been filed by the petitioners under Section 378(3) read with Section 372 of the Criminal Procedure Code seeking grant of special leave to appeal challenging the judgment dated 17.12.2020 passed by the learned Special Court (ND&PS), Lamphelpat, Imphal.
(3.) According to the petitioners, they are members of The 3.5 Collective and are fighting for social causes where the rights, life and liberty of persons are infringed and affected. According to the petitioners, they are aggrieved by the judgment dated 17.12.2020 passed in Special Trial Case No.100 of 2018, thereby acquitting accused 1, 3, 5, 6, 9, 10 and 11. According to the petitioners, they have been keenly following the proceedings of the case since its publication in the media both print and electronic.;


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