GURUPRASAD DAS S/O LT PRAFULLA DAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-71
HIGH COURT OF GAUHATI
Decided on August 21,2018

Guruprasad Das S/O Lt Prafulla Das Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. I.A Hazarika, learned counsel for the petitioner and Mr. BB Gogoi, learned Addl. PP, Assam.
(2.) This revision petition is directed against the judgment and order dated 11.12.2008, passed by the learned Sessions Judge, Karimganj in Criminal Appeal No.32(4)/2007. By the said judgment, learned Sessions Judge upheld the judgment and order passed by the learned SDJM (s), Karimganj in GR case No.642/2001, whereby the petitioner was convicted under Section 324 IPC and sentenced to fine of Rs.2,000/- and in default to simple imprisonment for 15 (fifteen) days.
(3.) As per the prosecution case, both the injured PW-1 and the revision petitioner were brothers and they were living in the same house. On the date of occurrence, following an altercation between the accused/petitioner and PW-1, the informant, the petitioner inflicted injury to the PW-1 by dao. PW-1, Parimal Das lodged an FIR, on the basis of which, police registered a case and after usual investigation, submitted, charge-sheet against the present petitioner and his wife under section 324/447/34 IPC and eventually, both of them stood trial.;


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