RAJU DEBNATH ALIAS MITHU Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-51
HIGH COURT TRIPURA
Decided on February 18,2021

Raju Debnath Alias Mithu Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. S. M. Chakraborty, learned senior counsel assisted by Ms. P. Chakraborty, learned counsel appearing for the appellant. Also heard Mr. Ratan Datta, learned P.P. appearing for the State-respondent.
(2.) The present appeal has been filed against the impugned judgment and order dated 25.03.2019 passed by the learned Sessions Judge, South Tripura, Belonia in Case No. S.T. (S.T/B) 37 of 2016 whereby and whereunder, the convict-appellant has been sentenced to suffer RI for 4 four years with fine of Rs. 1,000/- for committing offence under Section-307 of IPC.
(3.) The prosecution case as projected by the learned Sessions Judge is as under: 'Victim Smt. Rakhi Debnath was given marriage with accused Raju Debnath. Although a son was born out of their wedlock but Raju used to torture victim Rakhi on his demand of money. Raju started torturing Rakhi on the allegation that Rakhi developed illicit relationship with the private tutor of her son. Over that issue a village salishi was held and victim was taken to her paternal house on 01.01.2016. A written resolution was adopted in the salishi. On 02.01.2016 accused Raju went to the paternal house of the victim at SBC Nagar at around 11 a.m. and called Rakhi. When Rakhi appeared near to the gate, accused Raju delivered a few dao blows on Rahi. Rakhi sustained huge cut injuries and fell down on the ground. Some people assembled at the P.O. and accused fled away. Rakhi was immediately shifted to Belonia hospital. Depicting these fact, Dilip Debnath, the father of victim Rakhi lodged written ejahar with the O/C, Women P.S., Belonia on 02.01.2016 at 1200 hours which was registered as Belonia Women P.S. Case No. 1/16, under Sec. 498-A, 447, 326 and 307 IPC. W/S.I, Swapna Bhowmik investigated the case. During investigation she examined available witnesses, collected medical evidence and also arrested the accused person. On completion of investigation she filed charge sheet on 30.04.2016 against accused Raju Debnath alias Mithu for commission of offence punishable under Sec. 498-A, 447, 324 and 307 IPC. ;


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