DULU BASAK @ PETLA AND ANR Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-5
HIGH COURT OF GAUHATI
Decided on May 02,2018

Dulu Basak @ Petla And Anr Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, C.J. - (1.) The two appellants, namely, Dulu Basak @ Petla and Lasman Basfor @ Bharkalu have been convicted under Section 302/34 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.5000/- each, with default stipulation.
(2.) The victim of the incident was aged about 35 years. She was married, but was deserted by her husband as she was mentally derailed. She, therefore, used to live with her father - Musharaf Ali (PW-9). She also used to roam around in the village and did virtually nothing.
(3.) On 13.6.2011, Kamaluddin Ahmed (PW-4) was posted as Constable in the Kalaigaon Police Station, District Udalguri. On that day, he hired a vehicle for patrol duty. The vehicle was of Md. Imran Ali (PW-1). Around 11 PM, while Kamaluddin Ahmed was on petrol duty and the vehicle was being driven by Md. Imran Ali, he noticed one person near Singimari Lower Primary School under suspicious circumstances. He, therefore, went near the school, but the person fled. Going further, Kamaluddin Ahmed saw dead body of a woman lying in the veranda of school. The body also had injuries. He immediately informed the Officer Incharge - Sekhar Biswas (PW-15) of the Police Station over telephone. Later, the victim was identified by her father - Musharaf Ali, a resident of Puthiakhat, who lodged the First Information Report on 14.6.2011 against unknown persons.;


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