SHRI SUNAYAN SAIKIA Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-165
HIGH COURT OF GAUHATI
Decided on February 13,2018

Shri Sunayan Saikia Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

HITESH KUMAR SHARMA,J. - (1.) These two criminal appeals, being Criminal Appeal No. 152/2009 and Criminal Appeal No. 155/2009, are taken up together for disposal, in view of the fact that both the appeals have arisen out of the same judgment passed by the learned Additional Sessions Judge, FTC, Biswanath Chariali in Sessions Case No. 222/2007, convicting the accused-appellants under Sections 363/34 of the IPC, and sentencing them to rigorous imprisonment for 3 (three) years and fine of Rs. 500/- each, and in default, simple imprisonment for 30 (thirty) days.
(2.) None appears for the accused-appellant in Criminal Appeal No. 152/2009 on call. I have heard Mr. S. Rahman, learned counsel appearing for the accused-appellant in Criminal Appeal No. 155/2009. I have also heard Mr. B.J. Dutta, learned Additional Public Prosecutor, appearing for the State respondent in both the appeals.
(3.) In spite of the fact that none appeared for the accused-appellant in Criminal Appeal No. 152/2009, this Court proposes to dispose of both these appeals on perusal of the records of the learned trial court including the evidence on record.;


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