PHEIROIJAM NINGOL KARAM ONGBI ROMITA DEVI Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-8
HIGH COURT OF MANIPUR
Decided on November 06,2019

Pheiroijam Ningol Karam Ongbi Romita Devi Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) These applications have been filed by petitioners - Pheiroijam Ningol Karam Ongbi Romita Devi and Pheiroijam Ongbi Ningol Landhoni Devi, seeking to enlarge them on bail.
(2.) The petitioner in Bail Application No.36 of 2019 is an employee of Standard Robarth Higher Secondary School, while the petitioner in Bail Application No.37 of 2019 is the Principal-cum-Founder of the said school.
(3.) The case of the prosecution is that on 18.07.2019, one of the students of Standard Robarth Higher Secondary School viz., Ningthoujam Babysana Chanu, aged about 12 years, daughter of N.Tomchou Singh of Thangmeiband Meisnam Leikai, Imphal West, who was staying at Standard Robarth Higher Secondary School Boarding, Canchipur, was found hanging inside the hostel dormitory. On getting information, Singjamei Police Station had registered FIR No.138 (7) 2019 under Section 305/34 IPC and Section 75 of Juvenile and Justice (Care and Protection of Children) Act, 2015 (in short, "JJ Act ") against the petitioners and the petitioners were arrested on 03.08.2019 on their own surrender before the police. Subsequently, Section 420/302 IPC were added to the existing FIR on the request of the father of the deceased victim.;


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