ELKANA KHONGSIT Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-11
HIGH COURT OF MEGHALAYA
Decided on March 11,2020

Elkana Khongsit Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit Vasantrao More,j. - (1.) Heard learned counsel appearing for the respective parties.
(2.) Earlier by the order dated 24-02-2020, the Executive Magistrate directed the petitioner to execute a bond under Section 107 Cr.P.C. for keeping peace and tranquillity for 6(six) months pursuant to the notice issued under Section 111 Cr.P.C. dated 19-02-2020. This order was challenged by the petitioner by filing Criminal Petition No. 5/2020 before the learned Single Judge of this Court. The said petition was disposed of by order dated 25-02-2020. The learned Single Judge came to the conclusion that the petitioner was not given an opportunity before asking him to execute the bond under Section 107 Cr.P.C. and therefore, directed the concerned Executive Magistrate to offer the petitioner an opportunity to file reply to the show cause notice and thereafter pass appropriate order. The learned Single Judge also kept the order dated 24- 02-2020 in abeyance.
(3.) Since order dated 24-02-2020 under 107 Cr.P.C. by learned Magistrate was kept in abeyance, there is no question of giving the bond by the petitioner.;


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