SAHNAZ BEGUM Vs. EASTERN INFRACTECH
LAWS(GAU)-2018-1-80
HIGH COURT OF GAUHATI
Decided on January 30,2018

Sahnaz Begum Appellant
VERSUS
Eastern Infractech Respondents

JUDGEMENT

MIR ALFAZ ALI - (1.) Heard Mr. H.L. Maurya, learned counsel for the petitioner and Mr. V.K. Chopra, learned counsel for the respondent.
(2.) This petition under Section 482 CrPC has been filed praying for quashing the complaint lodged by the respondent under Section 138 N.I. Act and the proceeding in Complaint Case No. 3366C/2016 arising out of the said complaint.
(3.) The accused No. 1, M/S S.B. Industries in the C.R. Case No. 3366C/2016 is a partnership firm, of which the accused No. 2 and 3 are the partners. The present petition is filed by the accused No. 3, namely, Sahnaz Begum.;


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