MD. ALI HUSSAIN AND ORS. Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-1-149
HIGH COURT OF GAUHATI
Decided on January 24,2018

Md. Ali Hussain And Ors. Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) These appeals have been filed under Section 374 of the Cr.PC by the accused-appellants, challenging the judgment and order, dated 08.12.2008, passed by the learned Additional Sessions Judge (FTC) No. 1, Kamrup, Guwahati in Sessions Case No. 236(K)/2001 convicting the accused-appellant No. 1, namely, Md. Ali Hussain and sentencing him to rigorous imprisonment for 7 (seven) years for commission of offence under Section 304 Part- II of the IPC and the accused-appellant No. 2, namely, Md. Noor Hussain was sentenced to rigorous imprisonment for 5 (five) years for commission of offence under Section 307 of the IPC and to pay a fine of Rs. 2,000/- with a default clause each.
(2.) As the issues involved in both the appeals are common, I propose to dispose of both the appeals by this common judgment and order, after hearing both the parties.
(3.) I have perused the appeal memo and the impugned judgment. Also perused the trial court record, including the evidence.;


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