MONOWAR HUSSAIN Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-10
HIGH COURT OF MEGHALAYA
Decided on September 16,2020

MONOWAR HUSSAIN Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh,J. - (1.) The Petitioner has approached this court with an application under section 438 Cr.PC with a prayer for grant of pre-arrest bail.
(2.) Heard Mr. B.Deb, learned counsel for the Petitioner who has submitted that an FIR was lodged by one Shri Brill Mao on 24.05.2020 on an allegation that one Shri Kryster G.Momin came to him for the purpose of selling P. Form (coal challan), saying that he got the said forms from two persons from Goalpara. The Complainant found that the forms were not genuine but are duplicates.
(3.) Accordingly, the police, on the basis of the said FIR have registered a criminal case being Mendipathar PS Case No. 11(5)2020 u/s 420/465/34 IPC.;


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