SUNIA BORAIK Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-34
HIGH COURT OF GAUHATI
Decided on November 09,2018

Sunia Boraik Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

M. A. Ali, J. - (1.) We have heard Mr. R.M. Choudhury, learned amicus curiae for the appellant in Crl. A. 35/2016 and Mr. I.A. Hazarika, learned amicus curiae for the appellant in Crl. A. 36/2016 and Mr. M. Phukan, learned Addl. P.P., Assam for the State, who have also taken us through the evidence and materials available on record.
(2.) Both the appeals having arisen out of the common judgment and order dated 22.03.2016 passed by the learned Sessions Judge, Dibrugarh in Sessions Case No. 54/2014 are taken together for hearing and disposal.
(3.) Both the appellants were convicted by the learned Sessions Judge under Section 302 IPC R/W Section 34 IPC and sentenced to rigorous imprisonment for life and fine of Rs. 5,000/- with default stipulation.;


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