हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / High Court puts Women Molesters to a Unique Task

High Court puts Women Molesters to a Unique Task

October,29,2016:

Accused also directed to deposit Rs 50,000 each for Maharashtra State Legal Services Authority.

Five college students, aged between 19 to 22 years, have been directed by the Bombay High Court to do the cleaning work in the Badlapur area every Sunday in the month of November for two hours for quashing of the charges of outraging modesty of a minor girl against them.

Bombay High Court
Bombay High Court

Divison Bench of Bombay HC comprising of Justice Abhay Oka and Justice A A Sayed enunciated that,“Taking into consideration the peculiar facts of the case, it cannot be held that the offence alleged is against the society at large. Also considering the age of the petitioners and remorse shown by them, we are inclined to quash the First Information Report (FIR),”.

Bombay High Court has also directed the Badlapur Municipal Council Officials to assign and monitor the cleaning work carried out by the accused and to issue certificates to them.

The certificates will have to be presented to the concerned police station, which would then file the compliance report before the Court in December.

Accused will also have to deposit Rs 50,000 each with the HC Registry, which will transfer the money to the Maharashtra Legal Aid Services Authority.

As per victims complaint, she knew two accused. One of them had objected to her meeting the other, and, on September 25, when she visited his residence to provide him the medicines, the other accused and his friends had allegedly reached there and committed objectionable acts.

They assaulted a friend who had accompanied her, she had stated in her complaint.

Bombay High Court accepted the affidavits and thus quashed the proceedings but has directed the accused to do social service.

Facebook Comments

 
Related tags :
 
Hindu Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

Hindu

IBN IBN

TOI

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Hindu Let Justice Be Let Justice Be

Hindu

pinterest

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu

Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] TOI Time to straighten up Time to straighten up                pic by TOI

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify

TOI

Hindu

Hindu

TOI [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] TOI

TOI

Hindu Hindu 150425_-_farmers_a_2384764f

Hindu

Acheche DIn Acheche Din     pic by sify Delivery Boy Delivery Boy                    by Satish Four Pillars of Democracy Four Pillars of Democracy             by Satish [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Job Hazards ALL_1_Theme_01A_24_2383617g

Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

Hindu

Hindu

TOI

Hindu Hindu

Hindu Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Missing the Point Missing the Point pic by english blog Hindu

Hindu Hindu

Soaring of Oil Prices pic by indiaone Hindu Hindu Belts are for Dogs Belts are for Dogs Tax Reforms    by Hindu Tax Reforms by Hindu TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Cartoon

TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Alligator vs Litigator Alligator vs Litigator State of Two Nations State of Two Nations               pic by sandeep TOI

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish State of Affairs Women Safety: State of Affairs             pic by mangal

Hindu

America First Walk Your own Talk TOI
 
 
 

Check Also

Kashmir separatist leaders

Security of five Kashmir separatist leaders withdrawn over Pulwama attacks, they say ‘we don’t need it’

February 17, 2019: They said that it was the government that insisted on keeping the personnel based on what they said was their assessment of threat perception. The Jammu & Kashmir administration has withdrawn the security of five separatist leaders ...

Leave a Reply

Your email address will not be published. Required fields are marked *