BELA DEVI Vs. STATE OF ASSAM
LAWS(GAU)-2018-3-15
HIGH COURT OF GAUHATI
Decided on March 08,2018

BELA DEVI 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 judgment and order, dated 5.1.2009, passed by the learned Sub-Divisional Judicial Magistrate (M), Margherita, in GR Case No. 306/2006, acquitting the accusedrespondent.
(2.) I have heard learned counsel for the revision-petitioner, Mr. R.S. Mishra as well as learned counsel for the respondent No. 2, Mr. R. Ali. State respondent No. 1 is represented by learned Additional Public Prosecutor, Mr. M.P. Goswami.
(3.) I have also perused the records of the learned trial court including the impugned judgment as well as the evidence of the witnesses recorded by the learned trial court.;


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