THOKCHOM THAI SINGH Vs. OFFICER-IN-CHARGE, WOMEN POLICE STATION
LAWS(MANIP)-2021-4-4
HIGH COURT OF MANIPUR
Decided on April 15,2021

Thokchom Thai Singh Appellant
VERSUS
Officer-In-Charge, Women Police Station Respondents

JUDGEMENT

M.V.MURALIDARAN - (1.) These petitions have been filed by the petitioners under Section 438 Cr.P.C. seeking to grant anticipatory bail in connection with FIR Case No.76(10)2020 on the file of KCG Police Station registered under Section 376, 366-A, 417 IPC and Section 4 of POCSO Act.
(2.) Since both the petitions arise out of the same FIR, they were heard together and disposed of by this common order.
(3.) The case of the prosecution is that on 31.10.2020 at 4.10 p.m., the complainant Khetrimayum Chaoba Singh reported to the officer-in-charge of Kakching Police Station that on 24.10.2020 at around 3.45 p.m., his minor daughter Jusiepriya Kshetrimayum, aged 15 years, was called out from his house by one Naorem Prasanta Singh of Malom Tulihal Makha Leikai and she was kidnapped to be his wife, thereby Prasanta Singh committed sexual offence without her consent. The further case of the prosecution is that with the help of his friends namely (1) Oinam Rakesh Singh and (2) Thokchom Bonthai Singh, the accused Naorem Prasanta Singh kidnapped the victim. According to the prosecution, on 24.10.2020 night, the accused and the victim stayed at the house of Oinam Rakesh Singh of Kodompokpi Maning Leikai, where the victim narrated that she was kidnapped by the accused Prasanta Singh to Namoijam Saheli Devi. However, the said Namoijam Saheli Devi did not hear the same. According to the prosecution, on examination, the victim stated that she never consented for physical relation.;


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