SABIN DEKA Vs. THE STATE OF ASSAM AND OTHER
LAWS(GAU)-2018-4-111
HIGH COURT OF GAUHATI
Decided on April 09,2018

Sabin Deka Appellant
VERSUS
The State Of Assam And Other Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. B Kalita, learned counsel for the appellant and Mr. D Das, learned Addl. PP, Assam.
(2.) This appeal is directed against the judgment and order dated 22.12.2017 passed by learned Sessions Judge, Nalbari in Sessions Case No. 118/2010. By the said judgment, learned Sessions Judge convicted the accused/appellant under Section 489(B) IPC and sentenced him to undergo RI for 4 (four) years and to pay a fine of Rs. 1,000/- with default stipulation.
(3.) As per the prosecution story, an FIR was lodged by one Nagen Basumatary alleging that he was the lessee of Nagrijuli market. On 08.07.2003, eight numbers of fake currency notes of Rs. 500 (five hundred) denomination were recovered from the accused/appellant Sabin Deka, while he was paying revenue for sale/purchase of cow. On the basis of the said FIR, police registered a case and after usual investigation, submitted charge-sheet against the present appellant as well as one Satish Biswas (since acquitted) under Section 489 (A) IPC read with Section 34 IPC.;


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