SUKUMAR DAS, S/O SURESH DAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-32
HIGH COURT OF GAUHATI
Decided on July 13,2018

Sukumar Das, S/O Suresh Das Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. Z. Hussain, learned Amicus Curiae appearing for the appellant and also heard Ms. S. Jahan, learned Addl. Public Prosecutor appearing on behalf of the State of Assam.
(2.) One Sri Uttam Das, brother of deceased lodged an Ejahar/FIR before the Officer-in-Charge, Silchar Sadar P.S. on 14.03.2010 alleging inter-alia that the deceased, late Janata Das was married to accused No.1 about 7(seven) months back. The accused person often asked her to bring an amount of Rs.30,000/-(Rupees Thirty thousand) from her parental house. For non-fulfillment of the same due to poverty, the said accused along with the other accused persons used to assault the victim. For that many occasions bichar was held but the accused persons were adamant on their demand of money and they used to threaten with dire consequences. Subsequently, on 08.03.2010 about 7(seven) months after marriage about 2-30 P.M the accused persons jointly pouring kerosene set fire on the victim. On her raising alarm neighboring people came and took the victim to SMCH Silchar where during the treatment succumbed to burn injuries on 14.03.2010.
(3.) On receipt of the aforesaid FIR by the O/c, Silchar Sadar P.S. the same was registered as Silchar P.S. Case No.539/2010 under Sections 304(B)/34 IPC. After due investigation of the matter, charge-sheet was filed against the accused under Sections 304(B)/34 IPC.;


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