DIPAK GOGOI S/O RUDRESWAR GOGOI Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-8-97
HIGH COURT OF GAUHATI
Decided on August 27,2018

Dipak Gogoi S/O Rudreswar Gogoi Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Ajit Singh, C.J. - (1.) Mr. A. Ahmed and Mr. D. Tiwari, learned counsel for the applicant.
(2.) Ms. B. Bhuyan, learned Additional Public Prosecutor, Assam for Respondent No.1. Heard on IA (Crl.) No.611/2018, which is an application for bail and suspension of sentence on behalf of applicant- Dipak Gogoi.
(3.) Applicant Dipak Gogoi along with co-accused Numal Gogoi has been found guilty of committing the murder of Rasna Doley and sentenced to imprisonment for life and fine of Rs. 5000/-. Both of them have also been convicted under Section 376(2)(g) of the Indian Penal Code and sentenced to rigorous imprisonment for 10 years and fine of Rs. 2000/-. The jail sentences are to run concurrently.;


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