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Jyoti Taide v/s Sunil Dambare & Another


Company & Directors' Information:- JYOTI LIMITED [Active] CIN = L36990GJ1943PLC000363

Company & Directors' Information:- JYOTI LIMITED [Active] CIN = U55101JK1964PLC000286

Company & Directors' Information:- JYOTI INDIA PRIVATE LIMITED [Active] CIN = U74899DL1986PTC024784

Company & Directors' Information:- SUNIL & CO PVT LTD [Active] CIN = U32109WB1984PTC037810

Company & Directors' Information:- JYOTI LIMITED [Not available for efiling] CIN = U99999MH1949PLC007439

    ACQA No. 162 of 2009

    Decided On, 15 May 2019

    At, High Court of Chhattisgarh

    By, THE HONOURABLE MR. JUSTICE PRASHANT KUMAR MISHRA & THE HONOURABLE MR. JUSTICE RAJANI DUBEY

    For the Appellant: Kiran Jain, Advocate. For the Respondent: Subhash Yadav, Dy. Government Advocate.



Judgment Text


1. Being aggrieved by the dismissal of a criminal complaint, the complainant has preferred this Acquittal Appeal to assail the legality and validity of the judgment passed by Eighth Additional Sessions Judge, (FTC), Durg, acquitting the respondent No. 1, from the charges under Sections 420, 406 and 376 of the IPC.

2. Facts of the matter, as gathered from the material on record, would reveal that appellant and accused had an affair leading to engagement for marriage and in the said course both the parties got engaged by exchange of rings, and thereafter, they got married in Gandharva form in a local temple, and eventually applied for marriage before the Marriage Officer under the Special Marriage Act 1954. However, according to the appellant, the accused did not appear before the Marriage Officer and thus he committed cheating, criminal breach of trust and rape upon her person on promise to marry.

3. There is no dispute about the fact that the complainant was more than 18 years of age when they develope affair and intimacy some time in the year 1996 - 1997. It is also not in dispute that during their interaction at personal level they became physical with the consent of each other and at that point of time, the appellant did not resist physical relation on the ground that such relation cannot be maintained prior to marriage. Merely because the marriage did not fructify at a later point of time, an offence under Section 376 would not be made out when both the parties agreed for sexual relations with eyes wide open and being aware of the consequences of the same. Had it been a case where the prosecutrix would be minor being less than 18 years of age, the entire legal position would be different. However, when both the parties are major and had a love affair at the time when they develop physical relations, an offence under Section 376 is not made out.

4. Moreover, Gajendra Verma (PW-1), a clerk in the office of concerned Collector has stated on the strength of record, available in the office of Marriage Officer, that on the date the parties were supposed to appear before the Marriage Officer for performing marriage, they did not turn up. Thus, appellants assertion that it was the respondent who did not turn up for the marriage with appellant, is not correct.

5. For all the above stated reasons we are satis

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fied that the Trial Court has not committed any illegality or perversity while acquitting the accused of the charges under Sections 420, 406 and 376 of the IPC. There is no substance in this appeal which falls and is hereby dismissed. Appeal dismissed.
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