KAMAL UDDIN LASKAR @ SAJAL Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-147
HIGH COURT OF GAUHATI
Decided on May 08,2018

Kamal Uddin Laskar @ Sajal Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This appeal, under Section 374(2) of the Cr.P.C., is preferred against the judgment and order, dated 22.09.2016, passed by learned Assistant Sessions Judge, Hailakandi, in Sessions Case No. 116 of 2015, convicting the accused-appellant, under Sections 489(B) of the IPC, to undergo rigorous imprisonment for 10 years and to pay a fine of Rs. 10,000/-, in default, to suffer simple imprisonment for 3 months.
(2.) I have heard Mr. HRA Choudhury, learned senior counsel, assisted by Mr. A Ahmed, learned counsel, appearing on behalf of accused-appellant. I have also heard Mr. BJ Dutta, learned Additional Public Prosecutor, Assam.
(3.) I have perused the impugned judgment and the records of the learned trial Court including the evidence of the witnesses.;


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