SHARMA SAHANI Vs. STATE OF BIHAR
LAWS(PAT)-2021-4-8
HIGH COURT OF PATNA
Decided on April 08,2021

Sharma Sahani Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Birendra Kumar,J. - (1.) The above referred appeals are against the common judgment of conviction dated 09.06.2017 and order of sentence dated 14.06.2017 passed by learned Additional Sessions-I-cum-Special Judge under POCSO Act, Bettiah, in connection with Nautan P.S. Case No.118 of 2015, corresponding to SGR No.39 of 2015 and CIS No.14306 of 2015. The learned trial Judge found all the appellants of Cr. Appeal (SJ) No. 1850 of 2017 guilty for offence under Section 17 of the Protection of Children from Sexual Offences Act, 2012 (hereinafter referred to as the POCSO Act) and ordered to undergo rigorous imprisonment for ten years and to pay a fine of Rs. 25,000/- (Twenty five thousand) each. In default of payment of fine further three months imprisonment was ordered. The sole appellant Sharma Sahani of Cr. Appeal (SJ) No. 2459 of 2017 was found guilty for offences under Sections 4, 6 and 8 of the POCSO Act and has been sentenced to undergo rigorous imprisonment for ten years and to pay a fine of rupees twenty five thousand for each of the offences under Sections 4 and 6 of the POCSO Act. In default of payment of fine three months further imprisonment has been ordered. For offence under Section 8 of the POCSO Act three years rigorous imprisonment and a fine of rupees five thousand has been imposed. In default of payment of fine, the appellant was directed to undergo 15 days imprisonment. The sentences are to run concurrently. By the same judgment the learned trial Judge acquitted all the appellants of the charges under Sections 363, 365 and 201 of the Indian Penal Code. Appellant Sharma Sahani was acquitted of the charge under Section 17 of the POCSO Act.
(2.) On 03.05.2015 at 2:30 PM, the SHO of Nautan Police Station recorded fardbeyan (Exhibit-1) of PW 3 Urmila Devi, the mother of the victim girl, at M.J.R. Hospital, Bettiah. According to FIR of PW 3, on 28.04.2015 the informant had gone to Banaras for her own treatment. In the house only a son and three daughters were there. At Banaras itself, she got telephonic information that when the victim girl, aged about ten years, was alone in the house, on 01.05.2015 at about 3:00 PM appellant Sharma Sahani entered into the house and committed rape against her. On 02.05.2015 when the informant returned to her house she found the victim in a critical condition. She wanted to go to the police station along with the victim. However, appellant Madan Sahani, Munna Sahani, Jagdish Sahani and Nitish Sahani did not allow her to go to the police station saying that this is a family matter and they would settle it in the panchayat. Thereafter, Madan Sahani and others took her as well as to her daughter to Kaithwaliya where the daughter of the informant was hospitalized in a private clinic. The appellants were threatening not to lodge criminal case.
(3.) On the basis of report aforesaid Nautan P.S. Case No.118 of 2015 was registered. After investigation the police submitted charge sheet and the appellants were put on trial. The prosecution examined altogether nine witnesses during trial and the defence produced three witnesses who are extensively referred in the trial Court judgment.;


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