GYAN RANJAN GOGOI Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-153
HIGH COURT OF GAUHATI
Decided on June 25,2018

Gyan Ranjan Gogoi Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

RUMI KUMARI PHUKAN,J. - (1.) Heard Mr. B. Boruah, learned Amicus Curiae appearing for the appellant and also heard Mr. D. Das learned Addl. Public Prosecutor appearing on behalf of the State of Assam.
(2.) The informant Chandra Mech lodged an ejahar/First Information Report (FIR) before the I/c, Demow P.S. alleging inter alia that on 12.10.2013, his daughter about 9/10 years of age, went to the house of their close relative namely, Gunamala Mech to stay overnight there. After having dinner at about 9.00 P.M when his daughter went outside the house to feed the pet dog then the accused suddenly dragged her into the toilet (bathroom) and he committed rape upon her, with threatening of dire consequences. On that night, his daughter stayed at the house of her aunt and on the following day, when everyone noticed blood stain on the frock of the victim girl, she revealed the incident how the accused committed rape upon her. Then, he lodged an Ejahar/FIR at the aforementioned police station.
(3.) On receipt of the aforesaid FIR dated 13.10.2013 lodged by the informant before the Officer-in-Charge, under Demow P.S., the same was registered as Demow P.S. Case No.200/2013 under Section 376(f)/506 IPC.;


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