MANYIA EKKE Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-1-184
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on January 23,2018

Manyia Ekke Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

S.SERTO,J. - (1.) This is a criminal appeal filed under Section 374 of the Cr.P.C., 1973 directed against the judgment and order dated 21.06.2016 passed by the learned Addl. Sessions Judge, Eastern Zone, West Siang District, in Sessions Case No. 5438/2005 arising out of Daporijo P.S. Case No. 73/2004, wherein, the appellant was convicted under section 448 and 326 of IPC and sentenced to simple imprisonment of one year with a fine of Rs. 10,000/- in default to undergo further simple imprisonment of another two months and to simple imprisonment for three years and a fine of Rs. 20,000/- in default thereof to suffer simple imprisonment for another four months respectively for the offences punishable under the 2 (two) sections of IPC.
(2.) Heard the learned counsel for the appellant Mr. Tadu Bayor and Ms. M. Tang learned additional PP appearing for the state of Arunachal Pradesh.
(3.) The prosecution story which led to the trial, conviction and sentence of accused in the case stated above is that on 3.10.2004 at about 0300 hrs he went to the rented house of his wife and inflicted multiple cut injuries on her body and on the body of her mother with a dao. After having inflicted injuries he went to the Police Station surrendered himself and gave his statement stating that he committed the crime because his wife refused to stay with him.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.