BHANITA GARH AND 2 ORS Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-4-41
HIGH COURT OF GAUHATI
Decided on April 24,2018

Bhanita Garh And 2 Ors Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) This appeal is directed against the judgment and order dated 04.03.2016 passed by the learned Additional Sessions Judge, Golaghat, in Sessions Case No. 145/2014. By the said judgment, the accused appellants were convicted under Section 365/370(4) IPC and sentenced to rigorous imprisonment for two years under Section 365 IPC and for term of 10 years under Section 370(4) IPC with varied amounts of fine.
(2.) As per the prosecution case, the victims, PW-5 & PW-6 went to Sarupathar Market on 23.06.2014 at about 10 AM and thereafter, both of them were missing and did not return home. The informant suspected that the victims might have gone out of Assam being induced by the appellant Bhanita Garh. An FIR was lodged by the father of the victims on 25.06.2014, on the basis of which, police registered a case and commenced investigation. In the meantime, both the victims came back on 29.06.2014. On completion of the investigation, charge sheet was laid against four accused persons, including the present appellants under Section 365/370(5)/34 IPC.
(3.) All the four charge sheeted accused persons stood trial and charges under Section 365/370(5) IPC R/W Section 34 IPC were framed against all the accused persons, to which they pleaded not guilty.;


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