LORINA JYRWA NONGSIEJ Vs. ROBERT FELLER KHARBUKI
LAWS(MEGH)-2020-12-2
HIGH COURT OF MEGHALAYA
Decided on December 15,2020

Lorina Jyrwa Nongsiej Appellant
VERSUS
Robert Feller Kharbuki Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) The Petitioner in Crl.Rev.P. No. 9 of 2020 has come before this Court with an application under Section 439(2) r/w Section 482 Cr.P.C. directed against the order dated 10.09.2020 passed by the learned Additional Judge, District Council Court, Shillong, whereby the Respondent No. 1 was enlarged on anticipatory bail by the Court in connection with Rynjah P.S. Case No. 29(3) 2020 u/s 500/506/509 IPC.
(2.) Similarly, the Petitioner in Crl.Rev.P. No. 10 of 2020 appearing in person has come before this Court with an application under Section 439(2) r/w Section 482 Cr.P.C. directed against the order dated 10.09.2020 passed by the learned Additional Judge, District Council Court, Shillong, whereby the Respondent No. 1 was enlarged on anticipatory bail by the Court in connection with Rynjah P.S. Case No 28(3) 2020 u/s 500/506/509 IPC.
(3.) It is noticed that the subject matter of both the applications are similar and almost identical and the impugned order also being almost identical, for the sake of brevity and experience, this Court proposes to dispose of these applications vide this common judgment.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.