MAHESHWAR TIGGA Vs. STATE OF JHARKHAND
LAWS(SC)-2020-9-38
SUPREME COURT OF INDIA
Decided on September 28,2020

Maheshwar Tigga Appellant
VERSUS
STATE OF JHARKHAND Respondents





Cited Judgements :-

MADHIRI SATISH VS. STATE OF A.P. [LAWS(APH)-2021-7-11] [REFERRED TO]
KAGITHA NARENDRA VS. STATE OF A.P. [LAWS(APH)-2021-1-43] [REFERRED TO]
RAJIV KUMAR SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-7-61] [REFERRED TO]
PRASHANT KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2021-4-4] [REFERRED TO]
RAM SEVAK LOHAR VS. STATE [LAWS(CAL)-2022-3-129] [REFERRED TO]
SHIVJEE SAH VS. STATE OF BIHAR [LAWS(PAT)-2021-4-11] [REFERRED TO]
RITESH KUMAR SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-6-42] [REFERRED TO]
NAIHARSAY VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-7-22] [REFERRED TO]
KUMAR GAURAV @VINU VS. STATE OF KARNATAKA [LAWS(KAR)-2021-7-192] [REFERRED TO]
SACHIN SUKHLA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-1-34] [REFERRED TO]
RAHUL SHARMA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-1-73] [REFERRED TO]
SATHEESH KUMAR VS. STATE [LAWS(MAD)-2021-3-432] [REFERRED TO]
SANDIP SHIVAJI PISE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-9-109] [REFERRED TO]
KETAN SANJAY KOKATE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-12-205] [REFERRED TO]
ABDUL KADIR KHAN S/O LATE SAHEED KHAN VS. STATE OF BIHAR [LAWS(PAT)-2021-9-1] [REFERRED TO]
PRITAM DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-3-22] [REFERRED TO]
ASHUTOSH VIJAY DURVE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-10-55] [REFERRED TO]
AMIT KUMAR GUPTA VS. STATE OF MEGHALAYA [LAWS(MEGH)-2021-12-1] [REFERRED TO]
NITIN SHARMA ALIAS NITIN KAPIL VS. STATE OF UTTARAKHAND [LAWS(UTN)-2021-11-91] [REFERRED TO]
MADHUR BAGHRECHA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-1-46] [REFERRED TO]
KASHINATH NARAYAN GHARAT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-12-337] [REFERRED TO]
RITESH SHAH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-31] [REFERRED TO]
DEEPAK SAGAR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2021-3-41] [REFERRED TO]
MANTOO SHARMA VS. STATE [LAWS(DLH)-2022-5-37] [REFERRED TO]
BADRI NARAYAN SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-12-57] [REFERRED TO]
UBHAN YADAV VS. STATE OF U P [LAWS(ALL)-2021-6-29] [REFERRED TO]
BAPPA PASWAN @ BIJOY VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-4-69] [REFERRED TO]
MONIKA SARTHI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-2-39] [REFERRED TO]
ASHIQ ALI VS. STATE OF U. P. [LAWS(ALL)-2021-2-42] [REFERRED TO]
MILIND MADHUSUDAN DANDE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-10-40] [REFERRED TO]


JUDGEMENT

NAVIN SINHA, J. - (1.)Leave granted.
(2.)The appellant assails his conviction under sections 376, 323 and 341 of the Indian Penal Code (in short, "IPC") sentencing him to seven years, one year and one month respectively with fine and a default stipulation.
(3.)The prosecutrix, PW9 lodged FIR No. 25 of 1999 on 13.04.1999 alleging that four years ago the appellant had outraged her modesty at the point of a knife. He had since been promising to marry her and on that pretext continued to establish physical relations with her as husband and wife. She had also stayed at his house for fifteen days during which also he established physical relations with her. Five days prior to the lodging of the F.I.R, the appellant had established physical relations with her on 09.04.1999. The appellant had cheated her as now he was going to solemnise his marriage with another girl on 20.04.1999. All efforts at a compromise had failed.
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