KANAK BORO Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-124
HIGH COURT OF GAUHATI
Decided on June 22,2018

Kanak Boro Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This appeal has been preferred against the judgment and order dated 09.02.2011, passed by the learned Addl. Sessions Judge (FTC) No.1 Kamrup, Guwahati in Sessions Case No.161(K)/2004, convicting the appellant under Section 302 of the Indian Penal Code (IPC) whereafter, he was sentenced to undergo rigorous imprisonment for life and to pay a fine of Rs.10,000/-, in default, to undergo simple imprisonment for a period of 1 year.
(2.) We have heard Mr. B Chakraborty, learned counsel for the appellant and Mr. H Sarma, learned Addl. Public Prosecutor, Assam.
(3.) One Mukuta Boro lodged a first information before the Officer-in-Charge, Hajo Police Station on 14.08.2000 at 9 pm stating that at around 12.30 pm on that day following a boundary dispute, the accused i.e., the appellant herein armed with sharp weapon had trespassed into the house of the informant, who thereafter chased and caused serious injuries to his father Golak Boro by stabbing him with a dagger carried by the accused resulting in the death of his father. It was mentioned that the accused had left the place of the occurrence after committing the murder.;


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