MISS DELOWARA KHATUN D/O LATE ABDUL MAZID Vs. MD SADAR ALI AND OTHERS
LAWS(GAU)-2018-1-124
HIGH COURT OF GAUHATI
Decided on January 08,2018

Miss Delowara Khatun D/O Late Abdul Mazid Appellant
VERSUS
Md Sadar Ali And Others Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This is a criminal revision petition filed under Sections 397/401 read with Section 482 of the Cr.PC, challenging the legality, propriety and correctness of the judgment and order, dated 05.09.2006, passed by the learned Additional Sessions Judge, FTC, Barpeta in Sessions Case No. 94/2004 acquitting the respondent-accused No. 3 from the charge under Section 376 of the IPC and the other accused-respondents from the charge under Section 304 Part-II of the IPC by holding them guilty under Section 323 of the IPC only and sentencing them to pay a fine of Rs. 500/- each with a default clause for commission of offence under Section 323 of the IPC.
(2.) None appears for the revision petitioner on call.
(3.) The State respondent No. 6 is represented by Mr. NK Kalita, learned Additional Public Prosecutor.;


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