AYASHA JULEKHA MONDAL Vs. STATE OF WEST BENGAL
LAWS(CAL)-2021-11-13
HIGH COURT OF CALCUTTA
Decided on November 03,2021

Ayasha Julekha Mondal Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

JAY SENGUPTA,J. - (1.)This is an application challenging police inaction in respect of a case started by the victim / petitioner.
(2.)Affidavit of service filed on behalf of the petitioner is taken on record.
(3.)A report as filed on behalf of the State is also taken on record.
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