MISS A Vs. STATE OF UTTAR PRADESH
LAWS(SC)-2020-10-6
SUPREME COURT OF INDIA
Decided on October 08,2020

Miss A Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents





Cited Judgements :-

SARITHA S.NAIR VS. UNION OF INDIA [LAWS(KER)-2022-8-22] [REFERRED TO]
NAVDEEP SINGH @ GAURAV VS. STATE OF NCT OF DELHI [LAWS(DLH)-2021-5-33] [REFERRED TO]


JUDGEMENT

UDAY UMESH LALIT, J. - (1.)Leave granted.
(2.)This appeal arises out of order dated 07.11.2019 passed by the High Court[1] in Criminal Miscellaneous Application No.39538 of 2019.
[1] High Court of Judicature at Allahabad

(3.)On 25.08.2019, the father of the Appellant lodged a Complaint with Police Station Kotwali, District Shahjahanpur that he had seen a video of the Appellant on her Facebook account alleging that Respondent No.2 and some others had sexually exploited the Appellant and many other girls; that the Appellant was not contactable; that he was apprehending danger to the Appellant; and that prompt action be taken in the matter.
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