GOVT OF TRIPURA Vs. ABDUL GOFUR
LAWS(GAU)-1951-3-5
HIGH COURT OF GAUHATI
Decided on March 20,1951

GOVT OF TRIPURA Appellant
VERSUS
ABDUL GOFUR Respondents

JUDGEMENT

- (1.) This Rule was issued upon the Opposite Party to show cause why the sentence of his transportation for life passed by the Sessions Judge of Agartala under Section 302, Penal Code, in Sessions case No. 17 of 1950, should not be enhanced to one of death.
(2.) The matter came to the notice of this Court on an appeal being filed by the opposite party against his conviction and sentence and the rule was issued during the pendency of the appeal. The appeal having been dismissed, the rule was heard after further notice to the opposite party and the State. The opposite party was represented by an Advocate of this Court, who had also conducted the appeal on his behalf. The State Advocate appeared to support the rule.
(3.) Grounds put forward by the opposite party were, (1) that he was innocent. (2) that he was only 22 years of age and (3) that his family would be in distress if the sentence against him is executed. This cause was shown before the disposal of the appeal. The opposite party did not file any further application, after the dismissal of his appeal.;


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