MD ABED ALI, SON OF MD ASUR ALI Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-138
HIGH COURT OF GAUHATI
Decided on May 31,2018

Md Abed Ali, Son Of Md Asur Ali Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This appeal, under Section 374(2) of the Cr.P.C., is preferred against the judgment and order, dated 21-08-2009, passed by learned Additional Sessions Judge, Kamrup, in Sessions Case No. 209(K) of 2005, convicting the accused-appellant, under Sections 304 Part-II of the IPC and sentencing him to undergo rigorous imprisonment for 3 (three) years. The period already undergone is set off under Section 428 of the IPC.
(2.) I have perused the impugned judgment as well as the record of the learned trail Court including the evidence on record.
(3.) I have heard Mr. AM Bora, learned senior counsel, assisted by Ms. C Choudhury, learned counsel appearing on behalf of accused-appellant. I have also heard Mr. NK Kalita, learned Additional Public Prosecutor, Assam.;


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