MD. RABUL HUSSAIN LASKAR, S/O MONIR UDDIN LASKAR Vs. THE STATE OF ASSAM AND ANOTHER
LAWS(GAU)-2018-1-168
HIGH COURT OF GAUHATI
Decided on January 30,2018

Md. Rabul Hussain Laskar, S/O Monir Uddin Laskar Appellant
VERSUS
The State Of Assam And Another Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) AND ORDER (Oral) - This is an appeal, preferred under Section 374(2) of the Cr.PC, challenging the judgment and order, dated 31.3.2016, passed by the learned Special Judge, Cachar, Silchar, in Special (POCSO) Case No. 12/2015, convicting and sentencing the accused-appellants under Sections 366/34 of the IPC to undergo rigorous imprisonment for 5 years each, and to pay a fine of Rs. 2,000/- each, with a default clause and also convicting the accused-appellant Rabul Hussain Laskar to undergo rigorous imprisonment for 7 years and to pay a fine of Rs. 5,000/- with a default clause under Section 4 Prevention of Children from Sexual Offences Act (hereinafter referred to as POCSO Act). The sentences of accused-appellant Rabul Hussain Laskar is ordered to run concurrently.
(2.) I have perused the appeal memo as well as the judgment of the learned trial court. I have also perused the records of the learned trial court including the evidence available therein.
(3.) Heard Mr. A. Ahmed, learned counsel for the accused-appellants. Also heard learned Additional Public Prosecutor for the state respondent Mr. B.J. Dutta.;


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