AMIR HUSSAIN Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-105
HIGH COURT OF GAUHATI
Decided on July 31,2018

AMIR HUSSAIN Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is a criminal revision petition, filed under Sections 397/401 of the Cr.PC, challenging the legality, propriety and correctness of the judgment and order, dated 22.10.2009, passed in Criminal Appeal No. 06(2)/2009, by the learned Sessions Judge, Dhemaji, upholding the Judgment and order passed by the learned Sub-Divisional Judicial Magistrate, Jonai, convicting and sentencing the accused-revision petitioner to undergo simple imprisonment for 1 year for offence under Section 304(A) IPC and simple imprisonment for 3 months for offence under Section 279 IPC.
(2.) Heard Mr. I.A. Hazarika, learned counsel for the accused-revision petitioner. I have also heard Mr. B. Sarma, learned Additional Public Prosecutor for the state respondent.
(3.) The fact of the case is that, on 12.3.2007, at about 11:30 am, Smti. Ruslin Doley was proceeding towards her college in her bicycle, on NH-52. While she was proceeding, a truck bearing Registration No. NL-05/8543, coming from behind being driven in excessive speed in rash and negligent manner, knocked her down, causing her instant death due to the head injuries she sustained. The FIR was lodged by Sri Sunil Doley, brother of the deceased.;


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