SRI JOY DAS Vs. THE STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-2-141
HIGH COURT OF GAUHATI
Decided on February 07,2018

Sri Joy Das Appellant
VERSUS
The State Of Assam And Others Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This criminal revision petition is filed under Sections 397/401 of the Cr.PC, challenging the legality, propriety and correctness of the judgment and order, dated 12.3.2014, passed by the learned Sessions Judge, Jorhat, in Criminal Appeal No. 29/2013, convicting the accused-petitioner to undergo rigorous imprisonment for 7 years and to pay a fine of Rs. 1,000/- under Section 376(2)(f) of the IPC with a default clause, by upholding the judgment and order, dated 19.7.2013, passed by the learned Assistant Sessions Judge, Jorhat, in Sessions Case No. 119(J-J)/2012.
(2.) I have perused the appeal memo as well as the annexures furnished therewith including the judgment put to challenge in this petition.
(3.) I have also heard Mr. B.C. Das, learned counsel for the revision petitioner as well as Mr. B. Sarma, learned Additional Public Prosecutor for the state respondent.;


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