MD. NOOR AHMED @ MD. NUR AHMED Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-109
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 06,2018

Md. Noor Ahmed @ Md. Nur Ahmed Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

RUMI KUMARI PHUKAN,J. - (1.) Heard Dr. B. Ahmed, learned counsel for the appellant/accused. Also heard Mr. B.J. Dutta, learned Addl. P.P., Assam for the State/respondent.
(2.) The present appeal has been preferred against the judgment and order dated 03.09.2010, passed by the learned Addl. Sessions Judge (FTC), Karimganj, in Sessions Case No.20/2009, under Sections 498(A) IPC, whereby the accused Noor Ahmed @ Nur Ahmed has been sentenced to undergo R.I. for 3 (three) years with fine of Rs.2000/-, in default to undergo R.I. for another 3 (three) months.
(3.) Briefly stated the prosecution case is that on 22.12.2003, one Md. Abdul Rouf lodged an FIR before the Officer-in-charge of Ratabari P.S. that this daughter Hasna Begum (the deceased) was married to one Noor Ahmed @ Nur Ahmed (present accused/appellant) about 2 1/2 years ago and they also have a child. But the accused and his family members used to torture the deceased by demanding money and on 21.12.2003, they came to know that the accused assaulted Hasna Begum severely and also poured poisonous substance on her mouth. Although the father of the victim rushed to the house of Hasna but after few minutes of his arrival she died, disclosing to her father that the accused and her family members assaulted her. Based on the FIR, the Ratabari P.S. Case No.184/2003, under Sections 498(A)/304(B) IPC was registered and after due investigation of the matter, charge sheet was submitted against the accused namely, Noor Ahmed, Hawarun Bibi and Md. Hussain Ahmed, under Sections 498(A)/304(B) IPC. One of the accused namely Md. Hussain Ahmed being juvenile, forwarded to Juvenile Court.;


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