HASSAN LONE Vs. STATE OF J&K
LAWS(J&K)-1999-4-35
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 06,1999

Hassan Lone Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

- (1.) THE appellant has been held guilty and convicted by the Sessions Judge, Pulwama, for the offence punishable under sections 373/511 RPC and sentenced to one yearâ„¢s rigorous imprisonment and to a fine of Rs.200/ -.
(2.) THIS appeal challenges the legality and the validity of the said order of conviction and sentence,
(3.) THIS order of conviction emerged from the trial of the case which emanated from the report of investigation filed in respect of FIR No.173 of 1991 P/S Awantipora for the offence under sections 373/511 RPC. The facts of the case need to be briefly noticed: - The prosecutrix, Mst. Zeba filed the written report with the police concerned alleging there in that it was on 13 -07 -1981, when she had gone to fetch some clay, the accused Hassan Lone appeared at the spot and laid the indecent demand of sexual intercourse form the lady. She rebuffed him whereat, he caught hold of her and threw her to the ground. He cut out the cord of her under -garment (Shilwar) with a view to subject her to rape. She raised alarm whereat P.W. Rehman Dar rushed towards her. The accused thereafter took to his heels.;


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