AHEIBAM NINGOL THONGAM ONGBI THABA AND ORS. Vs. THE STATE OF MANIPUR
LAWS(GAU)-1966-4-1
HIGH COURT OF GAUHATI
Decided on April 11,1966

Aheibam Ningol Thongam Ongbi Thaba And Ors. Appellant
VERSUS
THE STATE OF MANIPUR Respondents

JUDGEMENT

C. Jagannadhacharyulu, J.C. - (1.) CRIMINAL Appeals 8 of 1966 and 7 of 1966 are appeals by the accused 1 and 2 in Sessions Trial No. 11 of 1965 on the file of the Sessions Court, Manipur at Imphal, against their conviction under Section 302 read with Section 34, I. P. C, and the respective sentences of death and imprisonment for life passed on them,
(2.) CRIMINAL Reference no, 19 of 1966 was made by the Sessions Judge under Section 374, Cr. P.C. for confirmation of the sentence of death passed by him on the first accused. Both the appellants (residents of Heiningpok Village) were charged under Section 302 I.P.C. read with Section 34 I. P. C, that at about 1 -00 a.m. or sometime thereafter on 16 -10 -63 in the house of Ahebam alias Thongam Gopal Singh in Heiningpok Village they had a common intention to cause his death and that in furtherance of the same they murdered him by voluntarily causing grievous injuries to him with sharp weapons.
(3.) BOTH the appellants denied having committed the offence and pleaded not guilty to the charge.;


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