Rape–Suicide–Dying declaration–There are several inconsistencies and contradictions–Eye-witnesses examined by the prosecution i.e. PWs 13 and 15 who happen to be the brother and the friend of the deceased did not support the prosecution version and resiled from their statement made during investigation–Acquittal upheld

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
PropellerAds
SHARE