SRI BIPLAB BHAR, S/O. LATE BIRBAL BHAR, RESIDENT OF WEST GOBINDAPUR, P.S. KAILASHAHAR, DISTRICT Vs. THE STATE OF TRIPURA
LAWS(TRIP)-2017-1-4
HIGH COURT TRIPURA
Decided on January 16,2017

Sri Biplab Bhar Appellant
VERSUS
The State of Tripura Respondents

JUDGEMENT

S.C. Das, J. - (1.) This Criminal Appeal under Section 374(2) of Cr.P.C is directed against the judgment and order of conviction and sentence dated 18.09.2014 passed by learned Sessions Judge, Kailashahar, North Tripura in Case No. S.T. 32(NT/K) of 2013.
(2.) The accused appellant Biplab Bhar was found guilty of the charges framed against him under Section 489C of IPC and, accordingly, he was sentenced to suffer RI for 5(five) years and to pay a fine of Rs.50,000/-, in default to suffer RI for 6(six) months. Having felt aggrieved the present appeal is preferred by the accused appellant Biplab Bhar.
(3.) Heard learned counsel, Mr. A Gon Choudhury for the accused appellant and learned Addl. P.P., Mr. R.C. Debnath for the State-respondent.;


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