RAGHA MURA AND ORS. Vs. STATE OF ASSAM
LAWS(GAU)-2018-4-87
HIGH COURT OF GAUHATI
Decided on April 04,2018

Ragha Mura And Ors. Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

AJIT SINGH,CJ. - (1.) This judgment passed in Criminal Appeal No. 69(J)/2014 shall also decide Criminal Appeal Nos. 70(J) and 71(J), both of 2014, because they arise out of the same impugned judgment and were heard analogously.
(2.) All the three appellants, namely, Ragha Mura, Abu Mura and Jiten Mura - have been convicted under Section 304 Part-I of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.2,000/- with default stipulation.
(3.) The victim of the incident was Sanjib Mura @ Bandre, aged about 32 years. He was also brother-in-law of the appellants. He and the appellants even lived in the same village The keraguri under Dibrugarh District of Assam.;


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