KISHAN LAL SEVAG Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-12-80
HIGH COURT OF RAJASTHAN
Decided on December 16,2019

Kishan Lal Sevag Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

- (1.) The instant criminal misc. petition under Section 482 Cr.P.C. has been filed by the petitioner for quashing of FIR No. 358/2019, which was registered at Police Station Nokha, District Bikaner for the offence under Sections 363, 366-A, 376-D of I.P.C. and Sections 3 and 4 of POCSO Act.
(2.) Learned Counsel for the petitioner submits that the prosecutrix and accused petitioner both having tender age and prosecutrix on her own sweet will enter into a sexual relationship with the accused petitioner. She further submits that prosecutrix went to Nagaur with the accused from where they change bus and went to Merta Road at petitioner maternal grandparents house, this fact clearly reflects that the prosecutrix having consent in alleged act. In such circumstances, FIR No. 358/2019 registered at Police Station Nokha, District Bikaner may be quashed and set aside.
(3.) Per contra learned Addl. Advocate General vehemently opposed the prayer made by the Counsel for the petitioner.;


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