STATE OF HIMACHAL PRADESH Vs. HITENDER KUMAR
LAWS(HPH)-2021-2-29
HIGH COURT OF HIMACHAL PRADESH
Decided on February 24,2021

STATE OF HIMACHAL PRADESH Appellant
VERSUS
Hitender Kumar Respondents

JUDGEMENT

Sureshwar Thakur,J. - (1.) The genesis of the prosecution case, is encapsulated, in a statement made by the prosecutrix, statement whereof is comprised in Ex. PW-1/A, and, in pursuance whereof, formal FIR embodying therein commission of offences punishable under Sections 366, 376, 506 readwith Section 120B of the Indian Penal Code (For short IPC), became registered with Police Station, Theog.
(2.) Accused Hitender Kumar was charged, for, commission of offences punishable under Sections 366, 376, 506 and 120-B of IPC, whereas accused Dharmender Kumar was charged for commission, of, an offence punishable under Section 120-B of I.P.C. Both the accused became acquitted by an order made on 20.7.2020, upon, Sessions Trial No. 7-T/7 of 2015.
(3.) The aforemade order of acquittal, upon, the afore Sessions Trial, as caused grievance to the State and, hence the State is led to institute there-against, the instant petition, seeking there-through leave to institute an appeal there-against.;


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