MD NUR ISLAM Vs. STATE OF ASSAM AND ANR.
LAWS(GAU)-2018-3-118
HIGH COURT OF GAUHATI
Decided on March 21,2018

Md Nur Islam Appellant
VERSUS
STATE OF ASSAM And ANR. Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. N. Uddin, learned counsel for the appellant and Ms. S. Jahan, learned Addl. Public Prosecutor, Assam.
(2.) This appeal is directed against the judgment and order dated 19/11/2016 passed by learned Addl. Sessions Judge (FTC), Darrang, Mangaldoi in Sessions Case No. 56(DM)/2015, whereby the accused/appellant was convicted under section 354 IPC and sentenced to imprisonment for two years and fine of Rs. 25,000/- with default stipulation.
(3.) As per prosecution case, on 21/03/2014, in the evening, when the victim went to the house of the accused for bringing her clothes, which were given to him for stitching, the employees of the tailoring shop informed her, that her clothes were with the accused/appellant in his residence. Accordingly, she went to the house of the accused. At that time, the accused was alone in his house and taking the advantage of absence of any other person in the house, he molested the victim and had torn her clothes. Sensing someone was coming, he left the victim. She came home and informed about the incident and her father lodged the FIR (Ext. 1), on the basis of which, police registered a case and after usual investigation, submitted charge sheet under section 324/354(A)/354(B)/506 IPC against the accused/appellant.;


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