DISKOLAN RANI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-2-11
HIGH COURT OF MEGHALAYA
Decided on February 08,2021

Diskolan Rani Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

R.MORE,J. - (1.) By the impugned judgement and order, the appellant is convicted for an offence punishable under Section 326 of the Indian Penal Code and sentenced to suffer 10 (Ten) years' Rigorous Imprisonment (R.I) and to pay a fine of Rs. 40,000/- (Rupees Forty Thousand). In default of payment of fine, the appellant was further directed to suffer Simple Imprisonment (S.I) for a period of 1(one) year.
(2.) The prosecution case in short is as follows: - On 10-07-2013, the appellant-accused Shri. Diskolan Rani and the victim Shri. Donborlang Rynjah went to work at Umsohlait village. On the same day, at night time they returned back to Umwiehsnieh and on reaching Umwiehsnieh village at about 9.00 P.M., the appellant-accused (Shri. Diskolan Rani) stabbed the victim (Shri. Donborlang Rynjah) with a small pocket knife, as a result of which the victim was badly injured. The victim was immediately taken to Umsning CHC for medical treatment. The medical report furnished by Dr. D. Nongrum of Umsning CHC shows that the victim suffered grievous injury caused by sharp weapon and the victim was accordingly referred to Shillong Civil Hospital for further treatment.
(3.) During further investigation it was found that there were three eyewitnesses who saw that the victim was attacked by the accused-appellant Shri. Diskokan Rani. These witnesses also assisted the victim to get medical treatment. The statements of these three eye-witnesses were recorded. The statements of other witnesses were also recorded. During the course of investigation, the PO (place of occurrence) was visited and rough map of the same was drawn.;


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