JAMALUDDIN AHMED Vs. MUHIBUDDIN AHMED
LAWS(GAU)-1994-11-17
HIGH COURT OF GAUHATI
Decided on November 10,1994

JAMALUDDLIN AHMED Appellant
VERSUS
MUHIBUDDIH AHMED Respondents

JUDGEMENT

- (1.)This appeal under section 378(1) of the Cr.P.C. is directed against the judgment and order of the learned Magistrate, 1st. Class, Sibsagar passed in C.R. Case No. 1173/81 acquitting the accused persons, respondents herein, of the charges U/S 342/406 of the I.P.C.
(2.)I have heard Mr. M.Z. Ahmed, learned counsel for the appellant and Mr. J.M. Choudhury, learned counsel for the respondents.
(3.)The main contention urged before me is that the findings of the learned trial Court in respect of the matter of disposal of the Jeep No. ASW- 14 and Bajaj Scooter No. ASE-7854 were erroneous in view of the fact that the learned Magistrate did not make any specific finding as to who should be entitled to possess the aforesaid vehicle and the scooter.


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