MD SUAG MIAH ALIAS SUAIBUR RAHMAN Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-1
HIGH COURT OF GAUHATI
Decided on February 01,2018

Md Suag Miah Alias Suaibur Rahman Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This criminal revision petition has been filed, under Section 397, read with Section 401 of the Cr.P.C., against the judgment and order, dated 26-12-2008, passed by the learned Chief Judicial Magistrate, Karimganj, in GR Case No. 834/2005, convicting and sentencing the revision petitioners to suffer rigorous imprisonment for 3 months and to pay a fine of Rs. 500/-, in default, to suffer simple imprisonment for another 15 days, under Section 447 of the IPC, and also to undergo rigorous imprisonment for 1 year and to pay a fine of Rs.1000/-, in default, to suffer simple imprisonment for 2 months as well as the judgment and order, dated 23-11-2009, passed by learned Sessions Judge, Karimganj, in Criminal Appeal No. 5(1)/2009, modifying and reducing the sentences to simple imprisonment for 3 months and 2 months respectively under Sections 447 and 323 of the IPC and to pay fine of Rs. 1000/-, under Section 323 of the IPC.
(2.) I have perused the petition including the annexures furnished therewith along with the impugned judgments.
(3.) I have heard Mr. SC Biswas, learned counsel representing the petitioners and Mr. PS Lahkar, learned Additional Public Prosecutor, Assam.;


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