MD. JALAL UDDIN Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-1-27
HIGH COURT TRIPURA
Decided on January 11,2021

Md. Jalal Uddin Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. D. Sarkar, learned counsel appearing for the accused-petitioner as well as Mr. Ratan Datta, learned P.P. appearing for the State-respondent.
(2.) The revision-petitioner has challenged the judgment and order of sentence dated 15.12.2015 passed by the learned Sessions Judge, North Tripura, Dharmanagar in case No. Criminal Appeal No.14 of 2015, whereby the learned Sessions Judge, Dharmanagar upheld the conviction and order of sentence dated 01.10.2015 passed by the learned Assistant Sessions Judge, Dharmanagar in case No.ST30(NT/D) of 2005 wherein the petitioner was sentenced to suffer R.I. for five years along with fine with default stipulation.
(3.) The brief facts are that, on the basis of an FIR lodged by the father of the victim-girl investigation was carried out. The father, i.e. the P.W.-1, in his complaint stated that while his daughter (name kept withheld) was going to school on 20.03.2003, she was kidnapped by the convict-petitioner and other persons. During investigation, the investigating officer recorded the statements of the available witnesses, and after being prima facie satisfied with the evidence, submitted chargesheet against the revision-petitioner and three other persons under Section 365 of the IPC.;


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