NINGTHOUJAM DIJEN SINGH Vs. OFFICER-IN-CHARGE OF WOMEN POLICE STATION
LAWS(MANIP)-2021-4-6
HIGH COURT OF MANIPUR
Decided on April 09,2021

Ningthoujam Dijen Singh Appellant
VERSUS
Officer-In-Charge Of Women Police Station Respondents

JUDGEMENT

M.V.MURALIDARAN - (1.) This petition has been filed by the petitioner under Section 438 Cr.P.C. seeking to grant anticipatory bail in connection with FIR case No.23(10)2020 of Women Police Station, Thoubal registered under Sections 366, 417, 376 and 34 IPC.
(2.) The case of the prosecution is that on 24.10.2020 at 4.30 p.m., the complainant Laishram Sushmita Devi of Khangabok Cherapur Bamol Leikai lodged a written complaint to women Police Station, Thoubal stating that on 18.11.2019 at 5.15 pm, she was kidnapped by the petitioner Ningthoujam Dijen Singh of Lhangabok Lamlong Tangkha Leikai, Lamlong Bazar along with his friends numbering 7/8 from backward way of Waikhom Mani Girl's College, Thoubal. Thereafter, the petitioner threatened to kill her, if she discloses about the incident to her parents and he raped her without her consent on the false pretext of marrying her.
(3.) According to the petitioner, he is serving as a Corporal in the Phalodi Air Force Station, Jodhpur, Rajasthan and he had affairs with the complainant since February, 2018. In order to arrive the destination of their love affairs, they agreed and decided to elope on 18.11.2019 at night around 9.00 pm. Accordingly, the complainant came out from her house at 9.00 p.m. on 18.11.2019 and met the petitioner while he was waiting near the gate of the complainant and as such the petitioner eloped with the complainant with full consent. On the same day, both are stayed for about two hours of the said night at the house of Laishram Sushil singh of Khangabok Tangkha Leikai, who is the maternal relative of the complainant and thereafter, both had continued to stay at the house of the petitioner located at Khangabok Tangkha Leikai.;


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