SHRI IKEN TAO, SON OF SRI KARI TAO Vs. THE STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-1-128
HIGH COURT OF GAUHATI
Decided on January 10,2018

Shri Iken Tao, Son Of Sri Kari Tao Appellant
VERSUS
The State Of Arunachal Pradesh Respondents

JUDGEMENT

AJIT BORTHAKUR,J. - (1.) Heard Mr. R. Saikia, learned counsel appearing for the petitioner and Mr. K. Tado, learned Public Prosecutor, Arunachal Pradesh. Perused the relevant records and the case law cited by the petitioners' side.
(2.) By this petition, filed under section 482 CrPC, 1973 the petitioner has prayed for quashing the proceeding of GR Case No.141/2009, under Sections 387/506/34 IPC, pending in the Court of learned Judicial Magistrate, First Class, Capital Complex, Yupia (corresponding to Itanagar PS Case No.73/2009).
(3.) The contentions of the petitioner is that based on an FIR, dated 27.04.2009, Itanagar PS Case No.73/2009, under Sections 387/506/34 IPC was registered. The investigating officer, after completion of investigation, submitted the charge sheet No.58/2012, dated 02.04.2012, wherein the offence was alleged to have been committed by self styled Commander-in-Chief of a militant outfield called 'National Liberation Council of Tani Land' (for short, 'NLCT') at Itanagar, within the territorial jurisdiction of the Court of learned Chief Judicial Magistrate, Capital Complex, Yupia. In the aforesaid charge sheet, the petitioner has been arrayed as an accused alleging that the petitioner was once a member of the said NLCT and collected some amount of money at Likabali area of West Siang District of Arunachal Pradesh.;


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