DR. TARA PRASAD DAS Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-1-158
HIGH COURT OF GAUHATI
Decided on January 25,2018

Dr. Tara Prasad Das Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This is a criminal revision petition, filed under Sections 397/401 and Section 482 of the Cr.PC, challenging the legality, propriety and correctness of the order, dated 9.5.2014 and 15.5.2014, passed by the learned Special Judge, Assam, Guwahati, in Special Case No. 15/2012, arising out the A.C.B. PS Case No. 13/2001, pending before the learned Special Judge, Assam, Guwahati.
(2.) I have perused the petition as well as the annexures furnished therewith including the impugned orders.
(3.) I have also heard Mr. N. Dutta, learned Senior counsel for the accused-petitioner assisted by learned counsel Mr. S. Bharali, and learned Additional Public Prosecutor Mr. B.J. Dutta, for the state respondent.;


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