MONGCHAJAI MOG ALIAS MONGCHA MOG Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-1-50
HIGH COURT TRIPURA
Decided on January 27,2021

Mongchajai Mog Alias Mongcha Mog Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal is directed against the judgment and order of conviction and sentence dated 31.01.2013, passed by the learned Additional Sessions Judge, Belonia, South Tripura in case No. ST 07(ST/B) of 2008 whereby and whereunder the appellant has been convicted under Section 302 of IPC and sentenced him to suffer rigorous imprisonment for life and to pay fine of Rs. 5,000/- with default stipulation.
(2.) Briefly stated, the prosecution case is that on 07.07.2007, a quarrel was picked up between the accused and his wife Ankra Mog relating to family affairs as the accused was reluctant to earn for the family. Following the quarrel, the convict struck his wife by a knife repeatedly and fled away from the house. The convict had surrendered before the local police station. It is the further case of the prosecution that hearing the cry of Ankra Mog, her son Mongsai Mog got up from sleep and found his father leaving the house and his mother was lying with bleeding injuries when he was told that she was stabbed by his father and further asked to call her sister. Accordingly, Mongsai informed his aunt Mrachu Mog who being informed, reached the house of the victim along with others and arranged hospitalization of the victim at the Jolaibari PHC wherefrom she was referred to T.S. District Hospital, Udaipur and on the following morning i.e. on 08.07.2007 she succumbed to her injuries at the said hospital. Accordingly, a complaint was lodged by Smt. Mrachu Mog which was received by the O.C. of the Baikhora police station. Investigation was carried out after registration of the complaint bearing No.63/07 under Section 302 of IPC.
(3.) Following commitment of the case, charge was framed against the accused on 16.02.2008 under Section 302 of IPC and the accusation made in the charge was read over and explained to him to which he pleaded not guilty and claimed to be tried.;


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