BUDDHESWAR DEURI Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-106
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 06,2018

Buddheswar Deuri Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. A. Bhuyan, learned counsel for the petitioners as well as Mr. D. Das, learned Addl. Public Prosecutor for the State respondent No.1. and Mr. D.C. Bora, learned counsel for the respondent No.2 (first informant).
(2.) By this application under Section 482 Cr.P.C., the petitioners have prayed for quashing of the proceedings of G.R. Case No. 732/2017 under Section 120-B, 143, 376, 109 & 511 IPC.
(3.) The respondent No.2 had lodged an ejhar dated 09.02.2017, which was initially lodged before the Khetri P.S. and registered as Khetri PS FIR No. 15 dated 09.02.2017, which was later on re-registered as Jagiroad PS FIR No. 92 dated 19.03.2017, inter-alia, alleging that one Sri Pawan Deuri, the son of the petitioners had relation with the first informant for last four years and on falsely promising marriage, he had physical relationship with her several times without consent and that on 29.01.2017, the said accused by promising marriage took away the first informant from her home to Markangkuchi village in the home of Kanteswar and they stayed there till 08.02.2017 and thereafter at 6.30 PM on 08.02.2017, the accused had run away and that the other three accused, namely, (i) petitioner No.1, (ii) petitioner No.2 and (iii) one Sanjib Deuri had helped the accused to abscond. It was stated that these three accused had knowledge where the first accused was staying and on the same day at around 11:00 PM, she left the house and went to her uncle's home situated at Lamuna Gaon.;


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