JOYTILAL CHAKRABORTY Vs. DIPAK DUTTA
LAWS(CAL)-1994-8-41
HIGH COURT OF CALCUTTA
Decided on August 26,1994

JOYTILAL CHAKRABORTY Appellant
VERSUS
DIPAK DUTTA Respondents

JUDGEMENT

- (1.)This revision is directed against an order of acquittal passed by the Additional Sessions Judge 8th Court, Alipore, 24 Parganas S. T. 4(6) 87 by S.C. 22 (4/87) dt. 4-5-89 Under S. 306/489A I.P.C.
(2.)The prosecution case in brief is thus :-
Mamata Dutta the youngest daughter of the revision petitioner developed premarital relation with the respondent Khokan which culminated into a lawful marriage without the consent of the revision petitioner and his other family members. Out of the wedlock one female and one male child were born. On 24-5-86, unfortunately, Mamata met an unnatural death at her Matrimonial Home, 25 Case East Road within Maniktala Police Station. Mamata, of and on, used to complain that her husband and in-laws asked her to get more dowry from her parents. The petitioner willy-nilly paid Rs. 1300/- to 1400/- to his daughter for giving the same to Khakon. On 25th May, '86 between 10-30 and 11 A.M. Khakon's mother Chaya Dutta went to the residence of the petitioner and informed him that his daughter Mamata committed suicide by hanging herself in the previous evening.

(3.)The revision petitioner went to Maniktala Police Station on 26-5-86 and submitted a written complaint at 18-05 hours, vide Ext. 2, which was treated as F.I.R., stating that these respondents had abetted Mamata for the commission of suicide as a result of which she put an end of her life, which was registered under S. 306 I.P.C. and investigation immediately followed. During investigation, the respondents were arrested, the witnesses were examined and after conclusion of the investigation charge-sheets had been submitted against the respondents.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.