BABUL SARKAR Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-67
HIGH COURT OF GAUHATI
Decided on July 23,2018

BABUL SARKAR Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

P.K. Deka, J. - (1.) Heard Mr. R. M. Choudhury, the learned Amicus Curiae and Mr. M. Phukan, the learned Additional Public Prosecutor, Assam.
(2.) This appeal is against the judgment and order of sentence dated 23.6.2016 passed by the learned Additional Sessions Judge, (FTC), Darrang at Mangaldai in Sessions Case No.200(DM)2015.
(3.) The prosecution case on the basis of an FIR lodged by Sri Arjun Sarkar, son of Late Fikir Sarkar, resident of Mowamari under Mangaldai Police Station, district Darrang dated 04.08.2015, deceased Puspa Sarkar was married to the present accused/appellant Babul Sarkar about 7 (seven) years back. She was subjected to torture both mental and physical by the said accused/appellant. On 03.08.2015, at about 6.30 PM the accused/appellant visited the house of Arjun Sarkar, the father of the deceased Puspa Sarkar and told him that Puspa was found missing. A sum of Rs.500.00 was given to the accused/appellant by the said Arjun Sarkar, the informant and on the next day, at about 5.00 AM, the informant came to know that the dead body of his daughter Puspa was found lying naked by the side of the Mangaldai River. The accused/appellant had killed his daughter and threw her into the river. On the basis of the FIR, Mangaldai P.S. Case No.675/2015 under Section 304(B) of the IPC was registered and on the basis of the investigation and on its completion charge sheet was filed against the accused/appellant. On being committed the learned trial court charged the accused/appellant under Sections 306/302/304(B) of the IPC and was put on trial. During the trial the prosecution side examined 9 (nine) witnesses and the statement of the accused/appellant was recorded under Section 313 of the Cr.P.C. wherein total denial was the plea taken by the accused/appellant. No evidence was adduced by him. The learned trial court framed the following points for determination: "(i) Whether the accused, being the husband of the deceased Puspa Sarkar subjected her to cruelty for demanding dowry abetted and incited her to commit suicide for which she committed suicide by strangulating herself on or about in the intervening night of 03.08.2015 to 04.08.2015 at Mowamari? (ii) Whether the accused committed murder of his wife Puspa Sarkar by strangulating her and throwing the dead body away by the side of the river on the intervening night of 03.08.2015 to 04.08.2015? (iii) Whether the accused caused death of his wife Puspa Sarkar by subjecting her to cruelty by demanding dowry within seven years of their marriage and her dead body was found lying by the side of a river in an abnormal circumstance in the morning of 04.08.2015?";


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