YOWA YELI Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-6-179
HIGH COURT OF GAUHATI
Decided on June 21,2018

Yowa Yeli Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

A. M. Bujor Barua, J. - (1.) Heard Mr. D. Kamduk, learned counsel for the petitioner as well as Mr. K. Tado, learned P.P. for the State of Arunachal Pradesh.
(2.) This application under Section 482 Cr.P.C is a joint application filed by the informant and the accused, stating that the dispute related to the alleged incident in the FIR had been amicably settled between them and both the informant, as well as the accused, do not want to pursue with the matter any further.
(3.) Fir dated 02.07.2013 was lodged by the petitioner No. 1 against the petitioner No. 2 inter-alia alleging that on the night of 29.06.2013 when both of them were returning home after attending a party thrown by winning candidate in the ZPM election, the petitioner No. 2 had outraged her modesty. Consequently, Itanagar Women P.S Case No. 09/13 was registered under Section 354(A) (i) (ii) of the IPC.;


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