LENIN JOHNY Vs. STATE OF KERALA
LAWS(KER)-2022-6-33
HIGH COURT OF KERALA
Decided on June 21,2022

Lenin Johny Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) This is an application seeking regular bail under Sec. 439 of Code of Criminal Procedure, 1973.
(2.) Petitioner is the 15th accused in Crime No.272/2022 of the Ambalavayal Police Station, Wayanad. The offences alleged against him are under Ss. 143, 144, 147, 148, 341, 450 and 354A(1)(i) r/w Ss. 354A(2), 354B, 376(2)(g), 395, 370 and 506 r/w Sec. 149 of the Indian Penal Code, 1860 and Sec. 4(2)(c) r/w Sec. 3(2) (a) of Immoral Traffic Prevention Act, 1956 and Sec. 66(E) of Information Technology Act, 2000.
(3.) The prosecution case is that accused Nos.9 to 11 trafficked the de-facto complainant for the purpose of prostitution from Kodag in Karnataka to a home stay at Wayanad and accused Nos.1 to 8, in furtherance of their common object, formed themselves into an unlawful assembly, armed with deadly weapons and trespassed into the home stay and accused Nos.A1 to A4 committed rape on the de-facto complainant and also recorded on their mobile phones the video of the overt acts committed by them. It is alleged that the accused persons are conducting a brothel under the guise of a home stay while the 15th accused, who is an agent, was supplying women for prostitution to the home stay and the accused committed robbery of the ornaments and mobile phone of the de-facto complainant, thereby committing the offences alleged against them.;


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