RAHAM ALI S/O LT ABDUS SALAM VILL Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-70
HIGH COURT OF GAUHATI
Decided on November 20,2018

Raham Ali S/O Lt Abdus Salam Vill Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Ms. M. Deuri, learned Amicus Curiae for the revision petitioner. Also heard Mr. T. K. Mishra, learned Addl. P.P., Assam for and on behalf of the State respondent.
(2.) The present revision has been preferred against the judgment and order dated 17.06.2010, passed by the learned Sessions Judge, Barpeta, in connection with Criminal Appeal No.12/2008 and also of the order of the learned Judicial Magistrate, 1st Class, Barpeta in G.R. Case No.1393/1998, under Section 323 IPC.
(3.) Briefly stated the prosecution case is that one Executive Engineer (E), Barpeta Electrical Division of the ASEB, Mr. A.K. Das lodged an FIR on 04.09.1998 in Mandia Out Post under Baghbar P.S., informing inter alia that during the daily routine check up, he found one Raham Ali of Mandia Bazar, enjoying electrical connection in his fish selling counter in the Mandia Bazar by hooking the LT line, which was theft of power. So the line was disconnected.;


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