SANJAY SEWA Vs. STATE OF SIKKIM
LAWS(SIK)-2021-1-3
HIGH COURT OF SIKKIM
Decided on January 19,2021

Sanjay Sewa Appellant
VERSUS
STATE OF SIKKIM Respondents

JUDGEMENT

MEENAKSHI MADAN RAI,J. - (1.) The Petitioner herein, a 26 (twenty-six) year old male, was arrested on 24.08.2020, in connection with Singtam Police Station Case (FIR) No.40 of 2020, of the same date, under Section 6 of the Protection of Children from Sexual Offences Act, 2012 ('POCSO Act'). By filing this Bail Petition, he seeks release from judicial custody.
(2.) Learned Counsel for the Petitioner submits that the Petitioner had earlier filed a Bail Petition (Criminal Misc. Case (POCSO) Bail No.23 of 2020) before the Court of the Learned Special Judge, POCSO Act, 2012, East Sikkim at Gangtok, which was rejected on 07.09.2020. Thereafter, on filing of Charge-Sheet, another Bail Petition (Criminal Misc. Case (POCSO) Bail No.38 of 2020) was filed, which was also rejected on 27.11.2020. That, the Petitioner has not committed the offence which he is accused of, this submission is buttressed by the Medical Report of the victim which shows no injuries on the genital of the victim. That, the Petitioner has been falsely implicated in the instant matter on account of animosity between him and the victim's mother who is his maternal aunt. That, although no averments have been made in the Bail Petition, however, the Petitioner was, in fact, employed as an Assistant Lecturer at ATTC, Bardang, East Sikkim, having no criminal antecedents and belongs to a good family. That, should the Petitioner be enlarged on bail, he is willing to abide by any terms and conditions imposed by this Court, besides which, he undertakes to reside in Singtam, East Sikkim away from where the victim resides i.e. Bardang, East Sikkim, which is, in fact, his permanent home. That, due to the number of jail inmates in State Central Jail, Rongyek, testing positive for COVID-19, he is also at risk of contracting the virus. That, considering that there is no prima facie evidence on record against him, he may be enlarged on bail.
(3.) Per contra, while repelling the arguments of the Petitioner, Learned Assistant Public Prosecutor submitted that the Petitioner is a grown man of 26 (twenty-six) years, while the victim is a 3 (three) year old child who was unaware of the intent of the act foisted on her by the Petitioner. That, the offence committed is serious and ought to be considered so by this Court. That, considering the gravity of the offence and the penalty thereof, there is every likelihood that he will abscond, should this Court enlarge him on bail. Hence, the Petition deserves a dismissal.;


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