BIVA BAIDYA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-9-16
HIGH COURT OF MEGHALAYA
Decided on September 25,2020

Biva Baidya Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) This matter has been taken up today via video conferencing.
(2.) The petitioners in BA. No. 11 of 2020 the wives of Shri Kanai Baidya and Shri Sajal Das respectively have approached this Court with a common application under Section 439 Cr. P.C. with a prayer for grant of bail on behalf of their respective husbands who were arrested on 29.02.2020 by the Shella Police in connection with Shella P.S Case No. 9(2) 2020 u/s 148/326/506/307/302/34 IPC r/w section 3 PDPP Act.
(3.) The petitioner in BA. No. 12 of 2020 is the wife of another accused person, Shri Sushan Das who was also arrested in connection with the said Shella P.S case No 9(2) 2020.;


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