SANJOY TUTI Vs. STATE OF ASSAM
LAWS(GAU)-2018-10-52
HIGH COURT OF GAUHATI
Decided on October 11,2018

Sanjoy Tuti Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

M.R.Pathak, J. - (1.) This appeal from jail has been preferred by the accused Sri Sanjoy Tuti against the judgment of conviction and order of sentence dated 07.04.2016 passed by learned Additional Sessions Judge No.2, Nagaon, Assam in Sessions T-(1) Case No. 99 of 2014, arising out of G.R. Case No. 554/2014, corresponding to Samaguri Police Station Case No. 204 of 2014 by which the appellant/accused has been convicted under Section 302 of the Indian Penal Code and sentenced to undergo Rigorous Imprisonment for Life with a fine of Rs. 2,000/-only, in default to undergo 3 (three) months further Simple Imprisonment.
(2.) The prosecution case, as it emerges from the First Information Report dated 28.07.2014 (Exhibit-2) lodged by one Machi Tuti (PW.1) before the Officer-in-Charge of Salna Police Out Post is that around 07:00 p.m. on 27.07.2014 following a domestic quarrel over money-related matter the accused Sanjay Tuti killed his brother Markas Tuti by hacking him with a dao and that the deceased is the nephew of the informant.
(3.) On receipt of the said FIR, Salana PP GDE No. 379 dated 27.07.2014 was made and it was forwarded to the Officer-in-Charge of Samaguri Police Station wherein Samaguri PS Case No. 204/2014 under Section 302 IPC corresponding to G.R. Case No. 554/2014 was registered against the accused/ appellant.;


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