Supreme Court – Consensual sex with intention to marry is not rape

Sponsored links

The Supreme Court on Monday said that if a man has consensual sex with a woman with the intention to marry her, then it cannot be termed as rape, even though the marriage does not take place.

The Apex court’s said this while hearing a case in which an accused was charged with rape after he failed to marry the girl with whom he had consensual sex on the promise of marrying her.

Differentiating consensual sex and rape, the Supreme Court said, “Rape is the most morally and physically reprehensible crime in a society, as it is an assault on the body, mind and privacy of the victim. While a murderer destroys the physical frame of the victim, a rapist degrades and defiles the soul of a helpless female.

A lower court in Haryana had convicted the accused to undergo seven years imprisonment, which was upheld by the Punjab and Haryana High Court. says NDTV

About the Author

-

Displaying 2 Comments
Have Your Say
  1. […] Supreme Court – Consensual sex with intention to marry is not rape […]

  2. mohit says:

    i agree wth d supreme court view in our society these days this things happen nd we hve tke forward step to thses types of issues .

Leave a comment

XHTML: You can use these html tags: <a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <strike> <strong>