DIPANKAR DAS Vs. STATE OF ASSAM REPRESENTED BY PUBLIC PROSECUTOR, ASSAM
LAWS(GAU)-2018-8-115
HIGH COURT OF GAUHATI
Decided on August 16,2018

Dipankar Das Appellant
VERSUS
State Of Assam Represented By Public Prosecutor, Assam Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) Heard Mr. G.P. Bhowmick, learned senior counsel for the accused-petitioner as well as Mr. NJ Dutta, learned Additional Public Prosecutor, appearing for the State of Assam. This is an application, filed under Section 439 of the Cr.PC. seeking bail of the accusedpetitioner, namely, Dipankar Das, in connection with Dhubri PS Case No. 675/2018 (G.R. No.2188/18) registered under Sections 366A/376/372/511 of the IPC read with Section 9 of the Prohibition of Child Marriage Act.
(2.) Perused the petition as well as the annexures furnished therewith. Also perused the case diary produced before this court.
(3.) It appears that investigation is yet to be completed and the accused petitioner is in custody for 89 (eighty-nine) days as on date. It is unlikely that the investigation would be completed within next one day. That being so, considering the period of detention, the prayer for bail is granted.;


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