NURZAMAN KHANDAKAR AND 3 ORS Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-109
HIGH COURT OF GAUHATI
Decided on July 31,2018

Nurzaman Khandakar And 3 Ors Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. HRA Choudhury, learned senior counsel assisted by Mr. Z. Hussain, learned counsel for the applicants.
(2.) Mr. N.K. Kalita, learned Additional Public Prosecutor, Assam for the respondent.
(3.) This is an application filed under Section 438 of the Code of Criminal Procedure for grant of anticipatory bail on behalf of applicants (1) Nurzaman Khandakar, (2) Nashir Khandakar, (3) Nursalima Bibi @ Bewa and (4) Shirin Sultana Begum @ Shirin Sultana.;


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