GEJU PRAJA Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-91
HIGH COURT OF GAUHATI
Decided on July 26,2018

Geju Praja Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) The appellant Geju Praja has been convicted under Section 302 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.3000/- with default stipulation.
(2.) The victim of the incident was Mansai Praja, aged about 40 years. He was resident of Bahjoni village, Tengakhat within the district of Dibrugarh, Assam.
(3.) According to the prosecution case, on 14/12/2008 at about 6.30 PM, when Cheniram Kurmi (PW-2)-a resident of Bhajoni village-was returning home, he saw a dead body lying in the drain near his house. He immediately informed the discovery of the dead body to the Gaon Burha and other villagers. The news spread like a wildfire and many villagers including Tileswar Modi (PW-3), Pradip Praja (PW-4), Prodip Praja (PW-5), Jiten Praja (PW-7), Debaru Praja (PW-8) arrived at the place of occurrence. It was found that the dead body was of their co-villager-Mansai Praja. Several cut injuries were found on the body of Mansai Praja. Rajesh Praja (PW-1)-brother of Mansai Praja-then lodged the Exhibit-1 First Information Report before the Tengakhat Police Station stating that Mansai Praja was killed by some unknown person dealing dao blows and his dead body was left on the road at Bhajoni Tea Estate.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.