KETABUDDIN Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-8-28
HIGH COURT OF CALCUTTA
Decided on August 09,1996

Ketabuddin Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

BHATTACHARYYA, J. - (1.)ACCUSED Ketabuddin by this appeal challenged his conviction for offence under section 304 part II and sentence of 8 years R.I. Such conviction and sentence contained in the judgment dated 10/11.2.94 passed in Sessions Case No. 37/90 by the learned Sessions Judge, Malda.
(2.)CHARGE was framed against the accused Ketabuddin under section 302, I.P.C. for murdering his wife Rumi Bibi.
(3.)ACCORDING to the prosecution, the de facto complainant Jakir Hossain lodged a F.I.R. in Kaliachak P.S. on 14.5.88 alleging, inter alia, that on that date his cousin sister Rumi Bibi was assaulted by her husband Ketabuddin at 1 p.m. causing bleeding injuries on her head with a glass (made of bell metal). Jakir on receiving that information hurriedly went to the house of Ketabuddin and found Rumi Bibi lying in the room with bleeding injury. Then he along with some other persons of the village removed Rumi Bibi to the hospital and Rumi Bibi died on the way to the hospital and she was brought back to her home. Rumi Bibi was married to Ketabuddin, the youngest son of late Sajir Mondal of Gayeshbari village.
Jakir Hossain P.W. 1 lodged the complaint to the O.C., Kaliachak P.S., District Malda.

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