MD ABDUL RAHIM AND ANR Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-9-8
HIGH COURT OF GAUHATI
Decided on September 04,2018

Md Abdul Rahim And Anr Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Ajit Singh, C.J. - (1.) By this common judgment and order, we are deciding Criminal Appeal Nos. 234 and 283, both of 2015, as they arise out of the same impugned judgment and order.
(2.) The appellants of Criminal Appeal no. 234/2015 are Abdul Rahim and Abdul Heye whereas Abdul Hussain and his brother Amir Hussain @ Babul are the appellants in Criminal Appeal No. 283/2015. All of them have been convicted under Section 302/34 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.5,000/- with default stipulation. However, their co-accused Jakir Hussain has been acquitted by the trial court.
(3.) The victim of the incident was Oshimuddin, aged about 45 years.;


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