RAJEEV BAIDYA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-6-8
HIGH COURT OF MEGHALAYA
Decided on June 25,2020

Rajeev Baidya Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) Being aggrieved with the order dated 28.05.2020 passed by the learned Judicial Magistrate First Class (JMFC), Shillong in Bail Application No. 128 (T) arising out of Shella P.S. Case No 9 (2) 2020 under Sections 148/326/506/307/302/34 IPC read with Section 3 of PDPP Act, whereby the learned Judicial Magistrate had rejected the bail application of the petitioners herein, these instant Criminal Revision petitions was preferred before this Court.
(2.) These set of similar petitions arising out of the grievance against the said impugned order of the learned JMFC, Shillong as stated above, are therefore taken up together as a common order is deemed proper to be passed being convenient and expedient, which is accordingly done so herein.
(3.) The records where the matter was taken up before the Court of the learned JMFC, Shillong having been called for by this Court, the impugned order on being perused would show that the Court on consideration of the submission of the learned counsel for the petitioners therein as well as the submission of the learned Assistant P.P. has thought it fit to reject the bail application primarily on the ground that since the case has already been charge sheeted, the bail application could not be considered.;


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