MD SAMETH ALI @ MD SAMED ALI S/O LT TULA DEWAN Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-23
HIGH COURT OF GAUHATI
Decided on February 19,2018

Md Sameth Ali @ Md Samed Ali S/O Lt Tula Dewan Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is a criminal appeal, filed under Section 374 of the Cr.PC, against the judgment and order, dated 23.3.2009, passed by the learned Sessions Judge, Marigaon, in Sessions Case No. 131/2007, convicting and sentencing the accused-convict Mahibul Islam to suffer rigorous imprisonment for 7 years and to pay a fine of Rs. 1,000/- with a default clause on each count under Sections 366(A)/372 of the IPC. The appeal is filed by the father of the accusedconvict Mahibul Islam claiming him to be a juvenile.
(2.) I have heard learned Amicus-curiae, Mr. D. Chakarborty, for the appellant. Also heard Mr. B.J. Dutta, learned Additional Public Prosecutor for the state respondent.
(3.) I have perused the impugned judgment as well as the record of the learned trial court including the evidence of the witnesses.;


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