INDRAJ @ INDERSEN JAT Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-12-87
HIGH COURT OF RAJASTHAN
Decided on December 17,2019

Indraj @ Indersen Jat Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

MANOJ KUMAR GARG, J. - (1.) Heard learned Counsel for the petitioner (juvenile-through his natural guardian Father Bhadar Ram) as well as learned Public Prosecutor.
(2.) The allegation against the petitioner is of offence under Sections 377 of I.P.C. and 5(D), 6 of POCSO Act. The bail application filed by the petitioner under Section 12 of the Act of 2015 before Principal Magistrate, Juvenile Justice Board, Hanumangarh was rejected vide order dated 8.11.2019. Being aggrieved by the said order, an appeal was filed by the petitioner before the learned Special Judge Child Court, Hanumangarh in Criminal Appeal No. 55/2019 and the same has been dismissed by learned Appellate Court vide impugned order dated 14.11.2019.
(3.) Being aggrieved of the orders dated 8.11.2019 and 14.11.2019 passed by the Courts below, the petitioner has preferred this revision petition before this Court.;


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