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Home / Latest News / Unnao Rape Case: BJP MLA charge-sheeted by CBI for alleged rape of a Minor Girl

Unnao Rape Case: BJP MLA charge-sheeted by CBI for alleged rape of a Minor Girl

July 11, 2018:

On Wednesday, CBI charge-sheeted Uttar Pradesh BJP MLA Kuldeep Singh Sengar for alleged rape of a Minor girl in Unnao at his residence on June 4,2017.

In the Charge sheet filed in Special CBI Court, BJP MLA Sengar and his Associate Sashi Singh have been charged with Criminal Conspiracy and other offences

Kuldeep Sengar
Kuldeep Sengar

under IPC and Section 3 and Section 4 of The Protection of Children from Sexual Offences Act (POCSO Act) which relates to Rape of Minors.

Development came three months after CBI was handed over the probe in the alleged rape of the minor girl who was lured at the residence of the politician with the promise of job.

CBI has found that the minor girl was raped at the residence of the MLA on June 4, 2017 at 8 PM where she was taken by Sashi Singh.

Bureau has alleged that the girl was again gangraped by a different set of accused between June 11 and June 20, 2017 which is also being probed by the CBI.

Officials stated that Local Police had not registered an FIR related to alleged Rape by MLA which took place on June 4. They had only registered an FIR related to Gangrape.

Kuldeep Singh Sengar, a Four-time MLA who represents Bangermau in UP legislative assembly, was arrested on April 13.

Case came to light after the victim allegedly attempted self-immolation out Chief Minister Adityanath’s residence.

A purported video of the girl’s father before his death had gone viral in which he had alleged that he was mercilessly beaten up, including with rifle butts, by the MLA’s brother and others in the presence of police. Case has caused a huge embarrassment to the BJP government in Sstate which recommended a CBI probe in April,2018.

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