ARJUN BASUMATARY @ ANGRANG BASUMATARY Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-5-75
HIGH COURT OF GAUHATI
Decided on May 16,2018

Arjun Basumatary @ Angrang Basumatary Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. S. C. Biswas, learned counsel for the petitioner and Mr. D. Das, learned Additional Public Prosecutor, Assam.
(2.) By this petition filed under Section 482 Cr.P.C., the petitioner Arjun Basumatary @ Angrang Basumatary, who is an accused in G.R. Case No. 321/2015 (T) under Section 364 IPC (corresponding to Basugaon P.S. Case No. 54/2009), has prayed for setting aside and quashing the Basugaon P.S. Charge-Sheet No. 53, dated 29.05.2012, wherein he is shown as an absconder and the impugned orders, dated 05.03.2013, and its subsequent orders till 20.03.2018 passed therein whereby Non-Bailable Warrants of Arrest have been issued against him.
(3.) The petitioner's case, in a nut shell, is that the respondent No. 2 lodged an F.I.R., on 02.05.2009, with the Officer-in-Charge of Sidli P.S. alleging that on 27.04.2009 at about 3 p.m., a group of 6/7 militant youths abducted his son Niran Basumatary and could not be located. On receipt of the F.I.R., Sidli O.P. G.D. Entry No. 12, dated 01.05.2009, was made and on being forwarded registered as Basugaon P.S. Case No. 54/2009 under Section 364 IPC.;


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