AFZAUDDIN ANSARY Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-8-18
HIGH COURT OF CALCUTTA
Decided on August 10,1996

AFZAUDDIN ANSARY Appellant
VERSUS
STATE Respondents





Cited Judgements :-

ALLAUDDIN KHAN VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2015-9-7] [REFERRED TO]
TUTUL SK. VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2016-1-41] [REFERRED TO]
DILIP DAS VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2016-2-26] [REFERRED TO]
DILIP DAS AND ORS. VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2016-3-59] [REFERRED TO]
FURKAN S.K. VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-10-93] [REFERRED TO]


JUDGEMENT

S.K.Mookherjee, J. - (1.)This criminal appeal is directed against the order of conviction and sentence passed by the learned Sessions Judge, Purulia in Session Trial No. 20 of 1989 where the learned court convicted all the accused persons under section 302 read with section 149 of the IPC. They were also found guilty of the offences having been committed by them under section 323 read with section 149 of the IPC. They were sentenced to suffer life imprisonment, although no separate sentence was passed by the learned court under section 323 read with section 149 of the IPC.
(2.)The appellants, since affected by the decision of the learned court, have preferred the appeal for reversal of the order of conviction and sentence. In order to appreciate the contentions raised by the rival parties, it is worthwhile to give a brief resume of the facts though detailed by the learned court in his judgment.
(3.)The factual exposure, as highlighted by the case of the prosecution, relates to chronic dispute amongst the brothers over the landed properties which, according to the prosecution, snapped off the life of Basiruddin Ansari and the injuries inflicted on his sons for the explosion of bombs. The accused Najimuddin and Basiruddin were born of the same womb, but for the disputes and dissensions since erupted amongst the brothers that forced them to live in separate mess. Basiruddin on the fateful day was sleeping with his wife PW 1 Taliban in the western side room of their house and for the sultry weather, they left the door ajhar. When the night was proceeding in a meteoric speed silently and when it was close upon 11.30, she woke up from her sleep for the alarm raised by her husband. Surprisingly enough, Mazuddi was found with a knife and Alauddin stood by his side. The situation, according to her, was aggravating.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.