SETTILA SANGMA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-7
HIGH COURT OF MEGHALAYA
Decided on September 09,2020

Settila Sangma Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) This is an application u/s 439 Cr.PC for grant of bail to the accused person Shri William A. Sangma through the petitioner who is the cousin sister of the accused person.
(2.) Mr. A.G. Momin, learned counsel for the petitioner has submitted that the accused person was arrested in the year 2017 in connection with Bajengdoba P.S Case No. 4(02)2017 u/s 365/34 IPC r/w section 25(1A)(1B) 27 (1)(2) Arms Act and is still in custody till date at Tura District Jail.
(3.) Learned counsel for the petitioner has also submitted that the accused person had preferred a bail application before the Court of the learned Addl. District Magistrate (Judicial), North Garo Hills District Resubelpara, which was rejected. A second bail application was filed on 22nd November 2019 before the same Court, but the same was also rejected on the ground that the charge sheet against him has already been filed against him. A copy of the impugned order dated 22.11.2019, the FIR and certified copies of the other related orders have been applied for by the wife of the accused person, but the same has not been furnished at the relevant period and as such, the petitioner was handicapped in approaching this Court then.;


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