BIMAL DEY Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-1-10
HIGH COURT TRIPURA
Decided on January 08,2021

BIMAL DEY Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

S.G.Chattopadhyay,J. - (1.) This criminal revision has been directed against the judgment dated 28.06.2019 passed by the learned Sessions Judge, South Tripura, Belonia in case No. Criminal Appeal 16 of 2018 affirming the judgment and order of conviction and sentence dated 29.05.2018 passed by the learned Judicial Magistrate First Class, Belonia, South Tripura whereby the petitioner was convicted under section 341 and 324 IPC and sentenced to fine of Rs.300/- and ID to SI for 10 (ten) days under section 341 IPC and RI for 6 (six) months for having committed offence punishable under section 324 IPC.
(2.) The facts of the case are as under: Smt. Sima Das, D/O- Late Jagat Das of Gabtali, Belonia lodged a written complaint with the Officer in Charge of PR Bari police station on 17.11.2008 alleging, inter alia, that when she was returning home after collecting drinking water from the nearby water source on 13.11.2008 at about 03.30 pm, the petitioner stood on her way and started threatening her with dire consequences. When she raised protest, the accused gave a blow on her cheek with a dao (a sharp edged weapon). Following her hue and cry, the neighbouring people appeared for her rescue. Seeing them the accused petitioner fled. The injured informant was then taken to Nihar Nagar hospital. Having returned home from hospital, she came to know that the accused petitioner also ransacked her house after assaulting her.
(3.) Based on her FIR, PR Bari P.S. case No. 132 of 2008 under sections 341,326,447,427 and 506 IPC was registered and the investigation of the case was taken up.;


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