SOUMYA DAS Vs. RATAN CHATTERJEE AND ANR.
LAWS(SC)-2016-10-109
SUPREME COURT OF INDIA
Decided on October 18,2016

Soumya Das Appellant
VERSUS
Ratan Chatterjee And Anr. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal is preferred against the order dated 20th January, 2016 passed by the High Court whereby bail granted to the appellant by the Trial Court has been cancelled and the High Court has directed the appellant to surrender before the Additional Chief Judicial Magistrate, Barrackpore, within one week failing which warrant of arrest will be issued against him by the said Additional Chief Judicial Magistrate.
(3.) We have gone through the records.;


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