HARDEV SINGH Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-8-51
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 27,2020

HARDEV SINGH Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Puneet Gupta - (1.)The appellant-applicant Hardev Singh has filed appeal against judgment of conviction for offence under Section 10 POCSO and sentence whereby he has been awarded rigorous imprisonment for ten years and fine of Rs.10,000/- and in default of fine he is further directed to undergo rigorous imprisonment for six months. The appellant has also filed application for staying the operation of the judgment of conviction and order of sentence with a prayer to release the applicant on bail.
(2.)The objections to the application have been filed wherein the respondent has opposed the application on the ground that the accused was charged of offence of heinous nature. The applicant is likely to misuse the liberty if granted bail. Crl A (S) No. 08/2020
(3.)The appellant, teacher in the Primary School at Kotranka, is alleged to have committed sexual assault on the child on 22.06.2018 in the school itself which resulted into registration of FIR No. 71/2018 of Police Station, Kandi under different sections of the Ranbir Panel Code and Section 9 of POCSO, 2018. The investigation in the matter resulted into presentation of challan and the trial of the appellant resulted into conviction by the court of learned Principal Sessions Judge, Rajouri vide judgment dated 28.02.2020 and order of sentence of the same date.
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