VICKY SUN Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-4-6
HIGH COURT OF MEGHALAYA
Decided on April 09,2021

Vicky Sun Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) The Judgment dated 15.07.2019 read with Order of Sentence dated 19.07.2019 passed in Sessions Case No. 25 of 2016 by the learned Additional Sessions Judge, East Khasi Hills District, Shillong wherein the appellant herein was convicted for an offence under Section 302 IPC is under challenged in this instant appeal preferred under Section 374(2) Cr.P.C, 1973.
(2.) What is germane to this appeal, first in point of time is the lodgment of an FIR dated 13.08.2015 before the Officer In-charge, Lumdiengjri P.S. Shillong by one Shri Shansing Sun son of late Hormon Sun, informing that on 13.08.2015 at about 6:00 AM in the morning, his nephew informed him that his grandmother, that is, the informant's mother Hormon Sun was found dead lying in a pool of blood in her house obviously murdered, for which necessary legal action was requested to be taken.
(3.) On receipt of the said FIR, a criminal case being Lumdiengjri P.S. Case No. 77(08) 2015 u/s 302 IPC was registered and WPSI L.D. Sangma was entrusted to investigate the matter.;


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