NANI GOPAL PAL Vs. KANTI RANJAN PAL AND OTHERS
LAWS(GAU)-2018-2-167
HIGH COURT OF GAUHATI
Decided on February 15,2018

Nani Gopal Pal Appellant
VERSUS
Kanti Ranjan Pal And Others Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This appeal, under section 378 of the Cr.P.C., 1973 is preferred against the judgment and order, dated 04-06-2013, passed by learned Judicial Magistrate, First Class, Nagaon, in CR Case No. 3335 of 2010, acquitting the accused-appellant, under Sections 448/427/380/352/34 of the IPC.
(2.) I have heard Mr. SP Roy, learned counsel appearing on behalf of complainant appellant. I have also heard Mr. M Choudhury, learned senior counsel, for the respondent/accused persons.
(3.) The prosecution case, in brief, is that the complainant has a godown at Chaparmukh town and there he used to store some goods and articles. He has a grocery shop. On 31-05-2009, at around 10.00 a.m., the accused persons entered into his store house by breaking open the lock and carried away all the goods kept therein. The accused persons chased him and also hit him while he resisted their such actions.;


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