FIRDOSHI AND ANR D/O MD RAFIQUE AHMED Vs. NORTH EAST FRONTIER RAILWAY AND 3 ORS
LAWS(GAU)-2018-7-83
HIGH COURT OF GAUHATI
Decided on July 24,2018

Firdoshi And Anr D/O Md Rafique Ahmed Appellant
VERSUS
North East Frontier Railway And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. G.Z Ahmed, learned counsel for the petitioners, Mr. G. Goswami, learned Standing Counsel for the North East Frontier Railway and Ms. R. Barua, learned counsel for the respondent No.4.
(2.) The petitioner No.1 is the younger sister and the petitioner No.2 is the father of late Rajib Choudhury. The respondent No.4 is the wife of late Rajib Choudhury. Late Rajib Choudhury died on 20.07.2011 and at the time of his death, he was working as a Senior Supervisor (subsequently redesignated as Senior Section Engineer [P.Way]) in the respondent North East Frontier Railway. Prior to his death, he had married the respondent No.4 on 26.05.2011.
(3.) On 20.07.2011, an ejahar was lodged by the petitioner No.2 in the Bharalumukh Police Station inter-alia stating that his deceased son late Rajib Choudhury had awaked his second son Firoz from his sleep at about 5.00 a.m. and told him that his wife had earlier taken away his ATM card, bank passbook, LIC policy and gold jewelries to her maternal home and that the night before at about 11.30 p.m. his father-in-law had called him to put his signature in a document, which provided that his wife will not be allowed in future to come back and further had also threatened to kill the members of his family. But, later on, when the second son of the petitioner No.2 did not find his elder brother in the bed, he went around searching and after breaking open the door of the bathroom, had found that late Rajib Choudhury had committed suicide by hanging himself from a rope. As a result Bharalumukh Police Station (UD) case No.11/2011 was registered.;


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