HAILAND KHONGRYMMAI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-5
HIGH COURT OF MEGHALAYA
Decided on February 19,2020

Hailand Khongrymmai Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

MOHAMMAD RAFIQ,C.J - (1.) This appeal has been preferred by the accused Shri Hailand Khongrymmai under Section 374 (2) of Criminal Procedure Code , 1973 against the judgement of the Judge, District Council Court, Shillong dated 23.09.2014, by which he has been convicted for offence of murder under Section 302 IPC and sentenced to imprisonment of eleven years.
(2.) We have heard Mr. M. Sharma, learned Legal Aid Counsel and Mr. N.D. Chullai, learned Additional Advocate General.
(3.) The facts giving rise to this appeal are that a First Information Report was lodged on 18.05.2013 at Sohra Police Station, East Khasi Hills District by one Shri Rosterly Lyngskor with regard to the incident which took place on 17.05.2013 at around 7.30 P.M., on allegation that the appellant namely, Shri Hailand Khongrymmai, resident of Wahlong Village, stabbed the son of the informant with a dagger on the chest. The son was immediately taken to C.H.C. Hospital, Sohra for treatment but unfortunately he succumbed to injuries and declared dead by the Medical Officer. The informant, therefore, requested the police to arrest the accused and take necessary action as per provisionary law.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.