HARADHAN DUTTA Vs. STATE OF WEST BENGAL
LAWS(CAL)-2021-4-59
HIGH COURT OF CALCUTTA
Decided on April 30,2021

HARADHAN DUTTA Appellant
VERSUS
STATE OF WEST BENGAL Respondents




JUDGEMENT

TIRTHANKAR GHOSH,J. - (1.)The present appeal has been preferred against the judgment and order of conviction and sentence dated 27.09.2016 and 28.09.2016 passed by the learned Additional District & Sessions Judge, F.T. Court No.II, Bichar Bhawan, Calcutta, in connection with Sessions Trial No. 2(4)2013 arising out of Sessions Case No. 05 of 2013 where the appellant was held guilty for commission of offences punishable under Sections 363 and 366A of the Indian Penal Code.
(2.)The learned Trial Court was thereafter pleased to sentence the accused as under :
i. The convict Haradhan Dutta is sentenced to suffer imprisonment for five (5) years and to pay fine of Rs.10,000/- for the offence under Section 363 of I.P.C. i.d. to suffer R.I. for six months.

ii. The convict Haradhan Dutta is also sentenced to suffer R.I. for seven (7) years and to pay fine of Rs.10,000/- i.d. to suffer R.I. for six months for the offence under Section 366A of I.P.C.

(3.)The genesis of the case relates to a statement of the victim girl namely, Rangila Khatoon, recorded by Sub-Inspector of Police attached to Detective Department on 06.08.2012 pursuant to which Burtolla Police case No. 344/2012 dated 06.08.2012 was registered for investigation under Section 366A/372/511/120B of the Indian Penal Code.
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