BANTI DEY Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-53
HIGH COURT TRIPURA
Decided on March 31,2021

Banti Dey Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

ARINDAM LODH,J. - (1.) The present appeals arise out of the judgment and order of acquittal dated 12.05.2017 passed by the learned Additional Sessions Judge, Sonamura, West Tripura District (now Sepehajila District) in case No. Sessions Trial 10(WT/S) of 2013.
(2.) Out of the two appeals, the first one has been filed by Smt. Banti Dey being the complainant and the second one has been preferred by the State of Tripura. The appellants have urged to reverse the finding of acquittal returned by the learned Addl. Sessions Judge.
(3.) The prosecution case as projected by the learned Additional Sessions Judge is reproduced here-in-below:- 'This is a sessions Triable case and the prosecution was set into motion on the basis of a written complaint lodged by one Smt. Banti Dey, W/O Late Swapan Dey of Garurband, P.S.-Sonamura alleging inter alia that on 11.12.2010 in the evening at about 07.30 PM the accused persons namely, Surjya Datta, Badal Datta, Titan Das, Uttam Datta and Goutam Datta assaulted her husband Swapan Dey and her brother Chinmoy Bhowmik and her other cousin brother Samir Bhowmik, Shyamal Bhowmik, Prasenjit Bhowmik and Tapan Bhowmik by means of iron rod, lathi and fist and blows as a result of which they sustained grievous bleeding injuries and were admitted to Melaghar and GB Hospital and the same incident took place at Garurband market.' ;


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