MUST DEWLY BEGUM @ GULBAHAR BEGUM Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-129
HIGH COURT OF GAUHATI
Decided on November 08,2018

Must Dewly Begum @ Gulbahar Begum Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

A. K. Goswami, J. - (1.) Heard Mr. HRA Choudhury, learned senior counsel, assisted by Ms. S.K. Nargis, learned counsel, appearing for appellants as well as Mr. H Sarma, learned Additional Public Prosecutor, Assam, appearing for respondent No.1. Mr. A.K. Azad, learned counsel for the informant/respondent No. 2 is also heard.
(2.) This appeal is directed against the judgment and order dated 25.6.2015, passed by the learned Sessions Judge, Morigaon in Sessions Case No. 85/2014, whereby the accused appellants were convicted under Section 302 IPC and sentenced to suffer rigorous imprisonment for life and to pay fine for Rs.10,000/- each and, in default, to undergo rigorous imprisonment for a further period of 6 months each. The appellants were charged under Section 302/304-B/34 IPC. However, the learned Trial Court observed that the prosecution had failed to prove the allegation regarding demand of dowry and subjecting the deceased to cruelty to fulfill the demand of dowry and, accordingly, had acquitted them of the charge under Section 304-B IPC.
(3.) The appellant No.1 is the mother of the appellant No. 2. The deceased, namely, Idnahar Begum, wife of appellant No. 2, was aged about 14 years.;


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