ROSENDRA CHANDRA DAS Vs. SHYMAL KANTI DAS & ANR.
LAWS(GAU)-2018-9-152
HIGH COURT OF GAUHATI
Decided on September 27,2018

ROSENDRA CHANDRA DAS Appellant
VERSUS
Shymal Kanti Das And anr. Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This criminal revision petition is filed, under Section 397/401 of the Code of Criminal Procedure, challenging the judgment and order, dated 29.11.2008, passed by the learned Additional Sessions Judge, Cachar, Silchar, in Sessions Case No. 16 of 2008, acquitting the accused-respondent No. 1 from the charges under Sections 120(B)/304(B)/346/34 of the IPC.
(2.) I have heard Mr. AM Barbhuiya, learned counsel for the revision petitioner. I have also heard Mr. HRA Choudhury, learned senior counsel, assisted by Mr. A Ahmed, learned counsel for the respondent No. 1 as well as Mr. BJ Dutta, learned Additional Public Prosecutor, Assam, appearing on behalf of the State respondent.
(3.) After hearing the respective learned counsel for the parties at length and on perusal of the trial Court records including the evidence and the impugned judgment and as agreed to by the learned counsel for the parties, I propose to dispose of this criminal revision petition by this judgment.;


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