PAWAN Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-12-121
HIGH COURT OF RAJASTHAN
Decided on December 02,2019

PAWAN Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Vijay Bishnoi,J. - (1.) Heard learned counsel for the petitioner as well as learned Public Prosecutor and also perused the material on record.
(2.) The petitioner has been arrested in FIR No.245/2019 of Police Station Osian, District Jodhpur for the offences punishable under Section 376 of IPC. He has preferred this bail application under Section 439 Cr.P.C.
(3.) Learned counsel for the petitioner has submitted that the prosecutrix is around thirty one years and she eloped with the petitioner as per her own free will. It is submitted that a missing person report was lodged at the instance of husband of the prosecutrix, in which, the prosecutrix had appeared before the police and gave statements that she went with the petitioner as per her own free will. It is submitted that now after more than a month, the prosecutrix has lodged this false complaint of sexual assault and kidnapping against the petitioner under pressure of her family members.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.