VANLALMAWIA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-1-59
HIGH COURT OF GAUHATI
Decided on January 17,2018

Vanlalmawia Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Vanlalnghaka, learned Amicus Curiae and Mrs. Linda L. Fambawl, Addl. Public Prosecutor.
(2.) The present appeal has been filed against the Judgment and Order dated 21.11.2016 passed by the Special Court, Protection of Children from Sexual Offences Act, 2012 (in short 'POCSO Act, 2012'), by which the appellant has been convicted under Section 323 IPC r/w Section 6 of the POCSO Act, 2012 and sentenced to undergo Rigorous Imprisonment for 10 years under Section 6 of the POCSO Act, 2012 and 1 year under Section 323 of IPC.
(3.) The present appellant was also imposed a fine of Rs. 1000/-, in default, Simple Imprisonment for 1 month.;


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