JAGAT GOUR Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-3-38
HIGH COURT TRIPURA
Decided on March 19,2021

Jagat Gour Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. A. Acharjee, learned legal Aid Counsel appearing for the appellant as well as Mr. S. Debnath, learned Additional PP appearing for the respondent-State.
(2.) The convict appellant has preferred the instant appeal against the judgment of conviction and order of sentence dated 10.01.2020 passed by the learned Sessions Judge, Khowai, Tripura, in connection with case No. S.T. (Type-1) 22 of 2019 wherein the appellant was convicted under Section 304 (Part II) of the IPC and was sentenced to suffer rigorous imprisonment for 8(eight) years and to pay a fine of Rs. 2,000/- with default stipulation.
(3.) Briefly stated, one Chinta Moni Gour, the wife of the deceased lodged a written complaint with the Officer-in-Charge of Champahaur police station stating inter alia that on 29.01.2019 when she was quarreling with her husband, Kabiraj Gour, in the house of Jagat Gour, the accused-appellant herein, he tried to resist her husband but, as her husband continued to quarrel with her, he gave a blow with a aluminum pan (kadai) on his head. Kabiraj Gour sustained severe injury and was shifted to Khowai hospital and, on 31.01.2019 Kabiraj Gour succumbed to his injuries.;


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