RUPAK MAJUDMER Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-67
HIGH COURT TRIPURA
Decided on February 26,2021

Rupak Majudmer Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

S.G.Chattopadhyay,J. - (1.) This is an application under Section 438 of the Code of Criminal Procedure, 1973, (Cr.P.C. in short) for granting pre arrest bail to the petitioner in R.K.Pur P.S. case No.16 of 2021 which was initially registered under Sections 279 and 304A of the Indian Penal Code (IPC hereunder) and also under Sections 177 and 184 of the Motor Vehicles Act 1988 and later on Section 304 part II IPC was added during investigation with the permission of the jurisdictional Chief Judicial Magistrate.
(2.) Brief facts of the case is as under: One Sri Samar Chandra Dey of Udaipur lodged a written complaint with the Officer-in-charge of R.K.Pur Police Station alleging, inter alia, that on 20.01.2021 when his 22 years old son Sagar Dey was returning home and on the way he reached near the house of one Apu Ram Sarkar, a motor bike carrying registration No. TR 03 H 8795 hit him from his behind causing fatal injuries to him. His injured son was immediately taken to hospital in a very critical condition where he succumbed to his injuries at about 2 O'clock in the night. The informant alleged in his FIR that rash and negligent act of the driver of the said motor bike caused the death of his son.
(3.) Based on his FIR R.K.Pur P.S case No.2021 RKP/16 dated 21.01.2021 under Sections 279 and 304A IPC and Sections 177 and 184 of the Motor Vehicles Act was registered and the case was taken up for investigation.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.