RUBUL SK.@ BHUGAL SK. Vs. STATE OF ASSAM
LAWS(GAU)-2018-3-108
HIGH COURT OF GAUHATI
Decided on March 16,2018

Rubul Sk.@ Bhugal Sk. Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard learned counsel for the appellant, Mr. S. Rahman and learned Addl. P.P. for the State, Mr. B.B. Gogoi.
(2.) This appeal is directed against the judgment and order dated 18-02-2010 passed by learned Sessions Judge, Dhubri in Sessions Case No. 2/2005. By the said judgment, the learned Sessions Judge convicted the appellant under section 325 IPC and sentenced him to imprisonment for two years and fine of Rs. 2,000/- with default stipulation.
(3.) The prosecution case, as projected in the first information report, on 15-6-2004 at about 2 p.m., the accused/appellant assaulted the brother of the informant out of old grudge. Consequently, he sustained injury and while undergoing treatment in Civil Hospital, Dhubri, he died on 26/4/14. FIR was lodged by the brother of the alleged victim on the basis of which, police registered a case and after usual investigation, submitted charge-sheet against the petitioner under section 302 IPC. On receipt of the Charge-sheet, learned trial Magistrate took cognizance and having found the offence exclusively triable by the court of Sessions, committed the case to the Court of Sessions.;


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