PRIYA PATEL Vs. STATE OF M P
LAWS(SC)-2006-7-104
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on July 12,2006

PRIYA PATEL Appellant
VERSUS
State Of Madhya Pradesh And Anr. Respondents


Cited Judgements :-

PADIA ALIAS PRADEEP KUMAR SAHU VS. REPUBLIC OF INDIA [LAWS(ORI)-2010-6-24] [REFERRED TO]
DHARMA RAJAN VS. STATE OF KERALA [LAWS(KER)-2014-4-3] [REFERRED TO]
JITENDER VS. STATE [LAWS(DLH)-2009-5-87] [REFERRED TO]
RENU VIJ VS. STATE [LAWS(DLH)-2011-7-222] [REFERRED TO]
MONTU KALITA VS. STATE OF ASSAM [LAWS(GAU)-2011-4-9] [REFERRED TO]
SARLA VS. STATE [LAWS(DLH)-2014-2-171] [REFERRED TO]
SUNEETA PANDEY VS. STATE OF U.P. [LAWS(ALL)-2023-2-46] [REFERRED TO]
STATE OF MADHYA PRADESH VS. KALLU [LAWS(MPH)-2018-12-54] [REFERRED TO]
MAMTABAI VS. STATE OF M P [LAWS(MPH)-2006-10-4] [REFERRED TO]
RAMA KESHI VS. STATE OF PUNJAB [LAWS(P&H)-2019-10-60] [REFERRED TO]
REETA DEVI VS. STATE OF H.P. [LAWS(HPH)-2007-8-70] [REFERRED TO]
IKRAR VS. STATE [LAWS(ALL)-2014-1-482] [REFERRED TO]
PANDIT PAPPU DUBEY VS. STATE [LAWS(DLH)-2012-1-26] [REFERRED TO]
PURUSHOTTAM AND ANOTHER VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2017-9-52] [REFERRED TO]
CHHOTELAL & OTHERS VS. STATE OF M P [LAWS(MPH)-2018-4-442] [REFERRED TO]
STATE OF M.P. VS. PAKCHI @ VIRENDRA & DHARMENDRA [LAWS(MPH)-2019-5-211] [REFERRED TO]
SOPIWARA BEGUM VS. STATE OF MEGHALAYA [LAWS(MEGH)-2023-12-5] [REFERRED TO]
JOSEPH @ BABY VS. SUB INSPECTOR OF POLICE [LAWS(KER)-2014-4-12] [REFERRED TO]
SOUDA BEEVI VS. STATE OF KERALA [LAWS(KER)-2012-12-253] [REFERRED TO]
POONAM VS. STATE NCT OF DELHI [LAWS(DLH)-2022-2-225] [REFERRED TO]
KAVITABEN VS. STATE OF GUJARAT [LAWS(GJH)-2019-4-172] [REFERRED TO]
BABLA VS. STATE OF CHHATTISGAR [LAWS(CHH)-2023-5-15] [REFERRED TO]
STATE OF RAJASTHAN VS. ROSHAN KHAN [LAWS(SC)-2014-1-24] [REFERRED TO]
USHABEN RAJESHBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2019-4-275] [REFERRED TO]
SANCHITA VS. STATE [LAWS(RAJ)-2018-9-132] [REFERRED TO]
PUNNU VS. STATE (GOVT. OF NCT) DELHI [LAWS(DLH)-2018-2-563] [REFERRED TO]
AJAY BARDHAN VS. STATE OF ASSAM [LAWS(GAU)-2017-9-17] [REFERRED TO]
OM PRAKASH VS. STATE OF HARYANA [LAWS(SC)-2011-7-109] [REFERRED TO]
SUNITA WAIKAR AND ANOTHER VS. STATE OF M P [LAWS(MPH)-2016-7-130] [REFERRED]
JAILAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-7-3] [REFERRED TO]
REKHA VS. STATE [LAWS(DLH)-2016-5-124] [REFERRED TO]
PARDEEP KUMAR VS. UNION ADMINISTRATION CHANDIGARH [LAWS(SC)-2006-8-56] [REFERRED TO]
SIVA VALLABHANENI VS. STATE OF KARNATAKA [LAWS(KAR)-2018-5-12] [REFERRED TO]
SUNAYNA GROVER VS. STATE [LAWS(DLH)-2009-2-8] [REFERRED TO]
SHIVARAM VS. STATE OF CHHATISHGARH [LAWS(CHH)-2009-11-26] [REFERRED TO]
OM PRAKASH VS. STATE OF HARYANA [LAWS(SC)-2014-10-69] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Leave granted.
(2.)Can a lady be prosecuted for gang rape is the interesting question involved in this appeal.
(3.)Challenge in this appeal is to the order passed by a learned Single Judge of the Madhya Pradesh High Court holding that the charge framed against the appellant under Sections 323 and 376(2)(g) of the Indian Penal Code, 1860 (in short IPC) is in order.


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