SHRI. ADESH KUMAR JAIN Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-2-156
HIGH COURT OF GAUHATI
Decided on February 12,2018

Shri. Adesh Kumar Jain Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This is an application, filed under Section 482 of the Cr.PC, praying for setting aside and quashing the FIR in All Women Police Station Case No. 134/2014, under Section 376 of the IPC, arising out of CR Case No. 3379C/2014, filed under section 156(c) of the Code of Criminal Procedure, 1973.
(2.) I have heard Mr. A. Bhattacharya, learned counsel for the accused-petitioner, and Mr. B.J. Dutta, learned Additional Public Prosecutor, Assam, representing the State respondent No. 1. None appeared for the respondent No. 2/informant.
(3.) As both the parties are heard at length at the admission stage itself, in accordance with the order, dated 23-01-2018, this Court proposes to dispose of this matter by this judgment.;


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