JAMAL AHMED CHOUDHURY @ JAMAL UDDIN CHOUDHURY Vs. THE STATE OF ASSAM AND OTHER
LAWS(GAU)-2018-4-122
HIGH COURT OF GAUHATI
Decided on April 11,2018

Jamal Ahmed Choudhury @ Jamal Uddin Choudhury Appellant
VERSUS
The State Of Assam And Other Respondents

JUDGEMENT

AJIT SINGH,J. - (1.) The sole appellant Jamal Ahmed Choudhury @ Jamaluddin Choudhury has been convicted under Section 302 of the Indian Penal Code and sentenced to rigorous imprisonment for life and fine of Rs. 5000/- with default stipulation. He has also been convicted under Section 498(A) of the Indian Penal Code and sentenced to rigorous imprisonment for 3 years and a fine Rs. 1000/-. The jail sentences have been directed to run concurrently.
(2.) The victim of the incident was wife Sultana Begum of the appellant. On the date of incident, she was aged about 40 years.
(3.) According to the prosecution case, the appellant married Sultana about 20 years prior to the date of incident and out of their wedlock, two sons - Shabas (PW-2) and Jabas (PW-4) and one daughter Afrin (CW-1) were born. The appellant did not do any work and hence had no income. He was dependent totally on the family members of Sultana for financial needs. Her brother - Kazi Nazrul Islam (PW-1) provided food, money and clothes etc. to the appellant and his children. In fact, the eldest son Shabas of appellant lived with Kazi Nazrul Islam to pursue his education peacefully.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.