IPC, 1860 – Sections 366A and 506 – CrPC , 1973 – S. 313 – Illicit intercourse HELD Important links of the story, including what happened in the crucial five minutes when the girl was locked inside the room or how the male tenant reacted, are missing – Similarly, other links of the story are grossly inconsistent – once a plausible version put forth in defence U/Section 313 CrPC stage, it is for the prosecution to negate such defense plea – Appeal allowed. DOD 28/7/2020

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