GULIA MAJHI Vs. STATE OF ODISHA
LAWS(ORI)-2020-8-13
HIGH COURT OF ORISSA
Decided on August 26,2020

Gulia Majhi Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K.SAHOO,J. - (1.) The appellant Gulia Majhi along with his father Mathei Majhi and brother Salo Majhi faced trial in the Court of learned Sessions Judge, Mayurbhanj, Baripada in Sessions Trial No. 133 of 1987 for offence punishable under section 302 read with section 34 of the Indian Penal Code on the accusation of commission of murder of Kanda Majhi (hereafter 'the deceased') in village Kendua under Bisoi police station in the district of Mayurbhanj, Baripada in furtherance of their common intention. The learned trial Court vide impugned judgment and order dated 03.10.1988 found the appellant and the co-accused persons guilty under section 304 Part-II read with section 34 of the Indian Penal Code and sentenced them to undergo rigorous imprisonment for seven years each.
(2.) The appellant and the co-accused Mathei Majhi and Salo Majhi preferred this appeal on 01.11.1988 and the appeal was admitted on 15.11.1988 and all of them were directed to be released on bail on that day. Basing on the report submitted by the learned Sessions Judge, Mayurbhanj, Baripada regarding death of Mathei Majhi, the appeal stood abetted against him on 22.02.2008. Similarly basing on the instruction received by the learned Addl. Standing Counsel for the State from officer in charge, Bisoi police station regarding death of Salo Majhi, the appeal also abetted against him on 06.08.2020
(3.) During investigation, the appellant was taken into custody on 01.08.1987 and forwarded to Court on 02.08.1987 and he was released on bail on 21.10.1987. Again on his conviction, he was taken into custody on 03.10.1988 and he was released on bail by this Court on 15.11.1988.;


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