ANJAN TANTUBAI Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-49
HIGH COURT OF GAUHATI
Decided on February 22,2018

Anjan Tantubai Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, C.J. - (1.) The sole appellant Anjan Tantubai has been convicted under Section 302 of the Indian Penal Code and sentenced to imprisonment for life and fine of Rs.5,000/- with default stipulation.
(2.) The victim of the incident was Champa Tantubai, aged about 22 years. She was the wife of appellant.
(3.) Facts in short are these. Champa was married to appellant about 5 years prior to the date of incident and both of them lived together along with their minor son aged 4 years. The house of appellant was about ½ k.m. away from a house in which his parents lived. On 30.08.2010 at about 9.30 p.m. when appellant returned home Champa questioned him for coming late. This led to a verbal altercation between them and in a fit of anger, appellant poured kerosene on Champa and thereafter set her on fire. The appellant then doused the fire and took Champa in his lap to his father's house. There he informed his mother Minati Tantubai (PW-3) that Chmapa had accidentally caught fire while cooking in the kitchen. Immediately, thereafter, the appellant went to the house of Samiran Goala (PW-2) and requested him to call ambulance for taking Champa to hospital and when ambulance came the appellant took Champa to Silchar Medical College and Hospital for treatment.;


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