JAYANTI BARMAN W/O SUMESWAR SAIKIA Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-137
HIGH COURT OF GAUHATI
Decided on May 31,2018

Jayanti Barman W/O Sumeswar Saikia Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

- (1.) This criminal appeal is filed against the judgment and order, dated 05.02.2009, passed by the learned Additional Sessions Judge (FTC), Biswanath Chariali in Session Case No. 181/2007 convicting the accused-appellant to undergo simple imprisonment for 3 (three) years and fine of Rs. 5,000/, and in default, to undergo simple imprisonment for another 30 (thirty) days.
(2.) None appears for the accused-appellant on call. The State is represented by Mr. NK Kalita, learned Additional Public Prosecutor. Even in the absence of the learned counsel for the accused-appellant, this Court proposes to dispose of this matter, on merit, after going through the impugned judgment and the records of the learned trial court including the evidence of the witnesses. This court has also considered that this is an old pending case of the year 2009.
(3.) The fact leading to the case is that, the deceased, Smti Sima Barman, got married with one Swapan Barman at the prime of her age, i.e. at the age of 20 years, and thereafter started to live in the matrimonial home with her husband. The present accused-appellant is the step mother of her husband. According to the facts, as revealed from the evidence on record, she was subjected to torture by the accused-appellant. Thereafter, she committed suicide on 14.01.2006, hardly after 3 (three) months of her marriage with the aforesaid Swapan Barman, on 31.10.2005.;


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