OMPRAKASH@PRAKASH Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-6-26
HIGH COURT OF RAJASTHAN
Decided on June 01,2019

Omprakash @ Prakash Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

INDERJEET SINGH, J. - (1.) The present criminal appeal under Section 14(A)(2) of the SC/ST (Prevention of Atrocities) Act has been filed in connection with FIR No.43/2019 registered at Police Station Samod, Jaipur for the offences under Sections 143, 149, 354, 323, 509, 316 of I.P.C. and Section 3(1)(r)(S), (w)(i)(ii), 2(v)(v-a) of SC/ST (Prevention of Atrocities) Act, 1989.
(2.) Counsel for the appellant submits that the appellant has been falsely implicated in this matter and allegation against the appellant is that he tried to outrage the modesty of the victim.
(3.) Learned Public Prosecutor has opposed the appeal.;


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