LULU MEDHI S/O LT JURAM MEDHI Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-44
HIGH COURT OF GAUHATI
Decided on June 07,2018

Lulu Medhi S/O Lt Juram Medhi Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) None appears for the revision petitioner. Heard the learned Addl. Public Prosecutor, Mr. B.B. Gogoi, for the State respondent.
(2.) This revision is directed against the judgment and order dated 16.7.2010, passed by the learned Additional Sessions Judge, FTC, Nagaon, in Criminal Appeal No.21 (N) 2007. By the said judgment, learned Sessions Judge, dismissing the Appeal filed by the petitioner, upheld the judgment and order dated 20.6.2007, whereby the petitioner was convicted by the learned Chief Judicial Magistrate, under Section 324 of the IPC and he was sentenced to simple imprisonment for one year and fine of Rs.10,000/-, in default simple imprisonment for another three months.
(3.) As per prosecution case, on 27.10.2004, the ducks belonging to the accused/petitioner damaged the paddy field of the informant and when the informant asked the petitioner Lulu Medhi, as to why he let loose the ducks to cause damage to the crops, there was altercation between them. As the husband of the informant arrived there noticing the petitioner altercating with his wife, the petitioner hit him with a dao, on the backside of his neck and consequently, he sustained severe injury.;


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