OFFICER-IN-CHARGE, AMPATI POLICE STATION Vs. PROHLAD HAJONG
LAWS(MEGH)-2013-5-4
HIGH COURT OF MEGHALAYA
Decided on May 13,2013

OFFICER-IN-CHARGE, AMPATI POLICE STATION Appellant
VERSUS
PROHLAD HAJONG Respondents

JUDGEMENT

S.R.SEN, J. - (1.) The brief fact of the case in nut shell is that, an FIR was lodged on 02.04.13 by Sub-Inspector, P. Lynshiang of Ampati Police Station on the ground that information from reliable source was received that (L) Ms. Aloki Hajong age about 23 years has committed suicide by hanging herself and suspected that the cause of death is not suicide but murder. Accordingly, a case has been registered as Ampati P.S. Case No. 13(4) 2013 under Section 302/201/202/353/506/34 IPC. The accused apprehending arrest approached the Court of Addl. District Magistrate (J) Tura who turned down pre-arrest bail application vide order dated 5.04.13 and 11.04.13.
(2.) Thereafter the accused approached this Court for pre-arrest bail vide bail application No. 38/2013 and the said bail application was rejected by this Court on 25.04.13. On 26.04.13, the accused surrendered before the Court of Addl. Magistrate (J) Tura, she allowed the surrendering petition and granted them bail. Being aggrieved by the said order dated 26.04.13, the petitioner/Investigating Officer, Ampati, Police Station moved this instant revision petition.
(3.) While admitting the revision petition and after perusal of the orders referred to above, this Court issued notice to the respondents and also directed the Addl. District Magistrate (J) Tura to appear in person. In response to the said order, the Addl. District Magistrate (J) Tura appeared in person; the respondents accused appeared through their counsel Mr. R. Kar who filed Vakalatnama and the petitioner IO was present along with Mr. N.D. Chullai, the learned PP.;


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