JUBER KHAN @ JUNED KHAN Vs. STATE
LAWS(RAJ)-2019-1-7
HIGH COURT OF RAJASTHAN
Decided on January 14,2019

Juber Khan @ Juned Khan Appellant
VERSUS
STATE Respondents

JUDGEMENT

VIJAY BISHNOI,J. - (1.) This criminal appeal under Section 14A(2) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act , 1989 (hereinafter to be referred as 'the SC/ ST Act ') has been filed on behalf of the appellant being aggrieved with the order dated 16.11.2018 passed by the Special Judge, SC/ ST Act Cases, Jalore (hereinafter to be referred as 'trial court') in Criminal Misc. Case No.556/2018, whereby the trial court has dismissed the bail application filed on behalf of the appellant.
(2.) The appellant has been arrested in FIR No.146/2018 of Police Station Ramseen, District Jalore, for the offences punishable under Sections 376(2)(N) of IPC & Section 3(2)(V) of SC/ ST Act .
(3.) Learned counsel for the appellant has submitted that the prosecutrix is major lady of 24 years and she has levelled false allegation of sexual assault against the appellant. It is submitted that the appellant and the prosecutyrix were in consensual relation from a long time and when family members of the prosecutrix came to know about their relation, she filed false FIR of sexual assault against the appellant. Learned counsel for the appellant has submitted that charge-sheet has already been filed and the trial of the case will take time.;


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