STATE OF UTTARAKHAND Vs. ABDUL RAHMAN
LAWS(UTN)-2013-4-140
HIGH COURT OF UTTARAKHAND
Decided on April 29,2013

STATE OF UTTARAKHAND Appellant
VERSUS
ABDUL RAHMAN Respondents

JUDGEMENT

- (1.) Heard.
(2.) At the outset, it needs to be mentioned here that the present matter pertains to Section 376 of the I.P.C. By an amendment in the I.P.C., Section 228A has been inserted vide Act No.43 of 1983, which bars the disclosure of the identity of the prosecutrix by publication and in fact it makes it an offence. Although, printing and publication in a law general is not included in the definition of "printing and publication" in the above provision for which there are several pronouncements by the Hon'ble Supreme Court, yet, purely for reasons of abundant precaution, the name of the alleged victim has not been mentioned in the present judgment and the victim is only addressed here as the "prosecutrix".
(3.) The present appeal arises out of the judgment and order dated 19.12.2003 passed by the Additional Sessions Judge/III F.T.C., Dehradun in Sessions Trial No.154/2003, whereby the respondent/accused, i.e. Abdul Rahman was acquitted from the charges under Section 363, 366 & 376 I.P.C.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.