NAJRUL ISLAM Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-7-171
HIGH COURT OF GAUHATI
Decided on July 20,2018

Najrul Islam Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. B. Picha, learned counsel appearing for the appellants and Mr. K. Tado, learned Public Prosecutor appearing for the State of Arunachal Pradesh.
(2.) The present appeal has been preferred against the judgment and order passed by the learned Sessions Judge, in Sessions Case No. 07/2010(YPA), under Sections 380/457/302/34 IPC.
(3.) On 11.06.2008, two ladies namely, Rinchin Pema, aged about 26 years and Leki Dema, aged about 20 years were killed inside their beauty parlour called "Natural Beauty Parlour" situated at Ganga Market, Abotani Building, Itanagar and some articles of the deceased were also stolen. Brother-in-law of the said deceased persons namely, Nawang Phuntso lodged the FIR on 12.06.2008 before the Officer-in-Charge, Itanagar P.S. On the basis of the FIR criminal law was set into motion and the crime scene was preserved. The available materials were examined as found in the place of occurrence. Investigation reveals that the assailant/miscreants entered into the said parlour through the ventilator and the dead bodies of the deceased were lying on the floor in a pool of blood and the house hold articles were lying scattered. Articles like wearing apparels, suspected weapons of offence i.e., one piece of 20 ml. GI pipe and one aluminum pipe and blood stained wooden piece were recovered. Both victim were found naked on the below waist region and pieces of GI pipes was found inserted into the private parts of the deceased.;


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