NANDESWAR DAS AND ANR Vs. STATE OF ASSAM REP BY PP, ASSAM
LAWS(GAU)-2018-8-77
HIGH COURT OF GAUHATI
Decided on August 16,2018

Nandeswar Das And Anr Appellant
VERSUS
State Of Assam Rep By Pp, Assam Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application, filed under Section 438 of the Cr.PC. seeking pre-arrest bail of the accused-petitioners, namely, 1) Nandeswar Das, and 2) Sri Sibeswar Das, in connection with Kamalpur PS Case No. 177/2018 registered under Sections 447/307/511/34 of the IPC.
(2.) Heard Mr. A.K. Azad, learned counsel for the accused-petitioners as well as Mr. NJ Dutta, learned Additional Public Prosecutor, appearing for the State of Assam. Perused the petition as well as the annexures furnished therewith. Call for the case diary. List the matter on 29.08.2018.
(3.) On perusal of the FIR itself, this Court is of the view that till a final decision is taken on perusal of the materials in the case diary, the accused-petitioners shall remain on interim pre-arrest bail till the next date fixed, i.e., 29.08.2018.;


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