LODHA KUMAR Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-109
HIGH COURT OF GAUHATI
Decided on August 29,2018

Lodha Kumar Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, C.J. - (1.) The sole appellant Lodha Kumar has been convicted under Section 302 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.2,000/- with default stipulation.
(2.) The victim of the incident was Matleb Ali, aged about 40 years.
(3.) According to the prosecution case, Matleb Ali was a cattle trader. He went to the house of appellant to buy his cow, but the deal could not be finalized for disagreement on sale consideration for which a quarrel also took place between the two. On that very night, one cow of the appellant was allegedly stolen by Matleb Ali. Being infuriated, appellant hacked Matleb Ali with a dao from backside on his neck and chest, at about 10/11 a.m. on 17.11.2011. At that time, Matleb Ali was with another cattle trader - Bal Bahadur (PW-1). Matleb Ali being grievously injured fell down and died immediately whereas the appellant fled.;


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