ASIM DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-17
HIGH COURT TRIPURA
Decided on March 05,2021

Asim Das Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

S.G.Chattopadhyay,J. - (1.) By this criminal revision, petitioner has challenged orders dated 06.10.2016 and 15.01.2021 passed by the Addl. Sessions Judge (Court No.2), West Tripura Agartala in case No.S.T(T-1) 51 of 2016 whereby the learned Addl. Sessions Judge rejected the prayer of the petitioner for analogous trial of the case and counter case arising out of the same incident.
(2.) The incident allegedly occurred on 06.05.2014 at around 7 O'clock in the morning in the house of Shri Ashim Das at Nandannagar, SDO Chowmuhani, Agartala, out of which 02 FIRs were lodged on the same day with the Officer-in-Charge of New Capital Complex (NCC) Police Station. The first FIR was lodged by Shyamal Some Bhowmik of Noagaon, Krishnanagar at 12.45 P.M alleging, inter alia, that at about 7.30 a.m on the day when his elder brother and younger sister entered the house of Ashim Das in their neighbourhood in search of their elder sister Smt. Sikha Deb, the accused persons attacked them with deadly weapons as a result of which his brother and sister received fatal injuries and both of them were shifted to GBP Hospital from where they were referred to ILS Hospitals for better treatment.
(3.) Based on this information, NCC P.S. case No. 43 of 2014 under Sections 326 and 341of the Indian Penal Code (IPC in short) was registered. After investigation, charge-sheet was submitted against the accused persons under Sections 323, 326, 506 and 307 read with Section 341 IPC and the case was later committed to the Court of Sessions which culminated into trial in case No. ST 51 of 2016 in the court of the Addl. Sessions Judge, (Court No.2) at Agartala in West Tripura.;


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