SRI FAZAL GOGOI AND ORS. Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-140
HIGH COURT OF GAUHATI
Decided on February 06,2018

Sri Fazal Gogoi And Ors. Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This is an appeal against the judgment and order, dated 19.11.2008, passed by the learned Sessions Judge, Sivasagar in Sessions Case No. 137(SS)/ 2006 convicting the accused-appellants under Sections 304 Part-I/34 of the IPC and sentencing them to rigorous imprisonment for 5 (five) years and a fine of Rs. 1,000/- each and in default further rigorous imprisonment for another 2 (two) months each.
(2.) Heard Mr. R Kalita, learned counsel for the accused-appellants as well as Mr. BJ Dutta, learned Additional Public Prosecutor, appearing for the State respondent.
(3.) The fact of the case is that, on 27.08.2005, at about 11:00 pm some unknown persons dealt cut blows on deceased, Hiranya Bora, following which he died near Naojan Gaon Tiniali.;


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