MOHD. HARIS @ AAYEN @ ARYAN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-12-28
HIGH COURT OF UTTARAKHAND
Decided on December 06,2013

Mohd. Haris @ Aayen @ Aryan Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

V.K. Bist, J. - (1.) ADDITIONAL evidence i.e. School Leaving Certificate issued by the Principal, Sadhana Shishu Niketan Ram Bagh, Herbertpur, District Dehradun, is accepted on record. The Misc. application (I.A. No. 3724 of 2013), made therefor, is disposed of. This appeal, preferred under Section 374(2) of the Code of Criminal Procedure, 1973 (for short Cr.P.C.), is directed against the judgment and order dated 12.08.2009 passed by Addl. District & Sessions Judge/IVth Fast Track Court, Dehradun in Sessions Trial No. 97 of 2008 "State v. Mohd. Haris @, Aayen @.Aryan", whereby the accused/appellant Mohd. Haris @ Aayen @ Aryan has been convicted under Sections 363, 366 and 376 of the Indian Penal Code, 1860 (for short LP. C.) and has been sentenced to undergo rigorous imprisonment under Section 376 of I.P.C. for a period of seven years and directed to pay fine of Rs. 5,000/ -, and in default of payment of fine further simple imprisonment for a period of six months, rigorous imprisonment under Section 363 of I.P.C. for a period of one year and directed to pay fine of Rs. 1,000/, and in default of payment of fine further simple imprisonment for a period of one month, rigorous imprisonment under Section 366 of I.P.C. for a period of one year and directed to pay fine of Rs. 1,000/, and in default of payment of fine further simple imprisonment for a period of one month. It was directed that all the sentences shall run concurrently.
(2.) PROSECUTION story, in brief, is that on 16.06.2008, P.W. 2 Ram Bahadur (father of the prosecutrix) gave a written complaint at Police Station, Dakpatthar, Vikas Nagar, stating therein that on that day i.e. on 16.06.2008 at around 05:00 p.m., Mohd. Haris @ Aryan S/o. Shri Femuddin, Ashabagh, Thana Vikas Nagar has enticed away her daughter Km. Basanti. It is stated in the written complaint that his daughter is the student of Class IX and her age is around 15 years. In the said complaint, the complainant requested to lodge an F.I.R. Treating said report dated 16.06.2008 as F.I.R., Case Crime No. 16 of 2008 was registered at R.O.P. Dakpatthar, Police Station Vikas Nagar, District Dehradun against the accused/appellant Mohd. Haris @ Aryan relating to offences punishable under Sections 363 and 366 I.P.C. After the matter was investigated upon, it culminated into filing of charge sheet against the accused under Sections 363, 366 and 376 I.P.C. Upon hearing the parties, learned Special Judge N.D.P.S., Dehradun framed charge of offences punishable under Sections 363, 366 and 376 I.P.C. against the accused, to which the accused pleaded not guilty and claimed to be tried. To prove its case, the prosecution got examined P.W. -1 Km. Basanti, P.W. -2 Ram Bahadur, P.W. -3 Rajendra Singh, P.W. -4 H.S. 152 Soban Singh, P.W. -5 S.I. Mahendra Singh, P.W. -6 Dr. Sujata Singh and P.W. -7 Dr. G.S. Rana. Statements of the accused under Section 313 Cr.P.C. were recorded. The accused did not produce any evidence in defence. In the statement - recorded before the Court below, the victim Km. Basanti, who was at that time 14 years of age and after ensuring that the witness is capable to tender evidence, as she gave answers to the questions put to her correctly, she was permitted to tender her testimony. This witness has stated that the incident was of 15/16.06.2008 at around 05:00 p.m. She stated that she was at that time at her home. Mohd. Haris, the accused, had taken her away from her home. He took her by saying that he would marry her and if she declines, he would kill her family members. After taking her from home, he took her to Vikas Nagar Market for shopping. Thereafter, on the very day, he took her to Saharanpur through bus. She stated that they reached Saharanpur in the morning. As soon as they alight from the bus, police caught them. When police caught them, the accused was also with her. She stated that the accused raped her. She stated that she knows the meaning of rape. She stated that rape means, making illegal relationship, which is only made between husband and wife. Due to this relationship, child gets birth. She stated that accused used to come at her home and made physical relations with her. On her resist, he threatened her to kill her and her family members. Police brought them from Saharanpur to Dakpatthar Police Station. From Police Station, she was taken to Doon Hospital, where she was medically examined.
(3.) P .W. -2 is Ram Bahadur, who lodged the F.I.R. at police Station. This witness proved the F.I.R. P.W. -5 is S.I. Mahendra Singh, Investigating Officer. P.W. -6 is Dr. Sujata Singh, Medical Officer, who conducted medical examination of the victim.;


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