JAGIR SINGH Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-27
HIGH COURT OF GAUHATI
Decided on November 14,2018

JAGIR SINGH Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This Criminal Appeal has been preferred from jail by the appellant, Sri Jagir Singh, against the judgment, dated 30.08.2016, passed by the learned Additional Sessions Judge No. 1 (FTC), Tinsukia in Sessions Case No. 88(M)/2015 convicting the appellant for offence under Section 302 of Indian Penal Code and sentencing him to undergo rigorous imprisonment for life and fine of Rs. 30,000/-, in default, to suffer further rigorous imprisonment for 6 (six) months.
(2.) The prosecution case is that, on 08.12.2014, at about 8:30 pm, the accusedappellant assaulted his wife-deceased, Nirmali Singh with a wooden stick causing injuries on the vital parts of her person, resulting in her death. The occurrence took place in the house of the accused-appellant.
(3.) On receipt of the FIR, the Pengeri Police Station registered a case, being No. 64/2014, under Section 302 of the IPC, investigated into it, collected evidence, and finally, submitted charge-sheet under Section 302 of the IPC against the accused-appellant.;


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