ASHADUL ISLAM Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-4
HIGH COURT OF GAUHATI
Decided on May 02,2018

Ashadul Islam Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This appeal, under Section 374(2) of the Cr.P.C., is preferred against the judgment and order, dated 1.12.2009, passed by learned Sessions Judge, Morigaon, in Sessions Case No. 38/2007, convicting and sentencing the accused-appellant, under Section 324 of the IPC, to undergo rigorous imprisonment for 2 years and to pay a fine of Rs. 500/-.
(2.) The fact leading to the case is that, on 10.1.2006, the informant lodged an FIR with the Moirabari Police Station alleging that at about 12 noon the accused-appellant had an altercation with his brother/deceased Abdul Kuddush. Thereafter, the accused-appellant assaulted and caused injuries to the deceased with the helmet at his hand resulting ultimately in his death.
(3.) On receipt of the FIR, the Moirabari Police Station registered a case, investigated into it, collected evidence and, finally, submitted Final Report.;


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