RAJ KUMAR GOALA Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-7
HIGH COURT TRIPURA
Decided on February 03,2021

Raj Kumar Goala Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) This appeal is directed against the judgment and order of conviction and sentence dated 24.04.2018, passed by the learned Sessions Judge, North Tripura District, Dharmanagar, in Case No. ST(T-1)/14 of 2017 whereby and whereunder the appellant has been convicted under Sections 302 of IPC and sentenced him to suffer R.I. for life and to pay a fine of Rs.10,000/- with default stipulation.
(2.) **
(3.) The prosecution case, as projected by the learned Sessions Judge is as under: 'In this case the ejahar was lodged by Sri Ajit Goala, son of Sri Rajkumar Goala of Bagbasa, Hindusthani Para, PS-Dharmanagar on 22-07-2016 to the O/C, Bagbasa Out Post to the effect that on 22-07-2016 he along with his father, mother namely Gita Goala, sister namely Anupama Goala and his another brother and other two sisters were at their home and at that time he was sleeping and hearing hue and cry he woke up and he saw that his mother drenched in blood and his father was sitting beside her and his younger sister, Anupama Goala was in crying condition and then he dispersed his father from the side of his mother. It is also stated that when his father was giving blows by an axe upon his mother then his younger sister tried to resist his father for which his younger sister also received injury at her head and he also mentioned that due to the blows of axe by his father his mother died. It is also mentioned that due to thinking of financial crisis his father murdered his mother.' ;


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