MANMATH DAS S/O LATE BIKUL DAS Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-9-53
HIGH COURT OF GAUHATI
Decided on September 04,2018

Manmath Das S/O Late Bikul Das Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard learned counsel, Mr. S.K. Jain for the appellant and learned Addl. Public Prosecutor, Mr. B.B. Gogoi for the State-respondent.
(2.) This appeal is directed against the judgment and order dated 24-06-2015 passed in Sessions Case No. 208/13, whereby the learned Sessions Judge convicted the appellant u/s 4 of the POCSO Act and sentenced him to rigorous imprisonment for seven years and fine of Rs. 5,000/- with default stipulation.
(3.) As per prosecution case, on 07-05-2013 in the evening, while the victim was reading in her room, the appellant went there and uttered some obscene words and pushed his finger into her private part. She raised alarm, hearing which, her mother and aunt came there and the accused left the place. The Ext.-1 FIR was lodged on 13-5-2013, on the basis of which, police registered a case and after usual investigation submitted charge-sheet against the appellant u/s 376 IPC read with Section 4 of the POCSO Act and eventually the accused stood trial.;


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