SRI BIKASH MANDAL S/O LATE MOHAN BANGSHI MANDAL Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-1-167
HIGH COURT OF GAUHATI
Decided on January 30,2018

Sri Bikash Mandal S/O Late Mohan Bangshi Mandal Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) AND ORDER (Oral) - This is an appeal, under section 378(4) of the Cr.P.C., 1973 against the judgment and order of acquittal, dated 22-03-2016, passed by the learned Additional Chief Judicial Magistrate, Barpeta in NI Case No. 11/2014.
(2.) I have perused the appeal memo, the impugned judgment as well as the record of learned trial Court.
(3.) I have heard Mr. AK Purkayastha, learned counsel for complainant-appellant and Mr. PS Lahkar, learned Additional Public Prosecutor, Assam, appearing on behalf of respondent No. 1. I have also heard Mr. A Choudhury, learned counsel representing the respondent No. 2.;


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