ASHIM KR DEY Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-3-19
HIGH COURT OF GAUHATI
Decided on March 09,2018

Ashim Kr Dey Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This petition is filed under Section 482/397/407 of the Cr.P.C. seeking quashment of the Complaint Case No. 2 of 2006, presently pending in the learned Sessions Court, Khonsa, district-Tirap, Arunachal Pradesh and the order, dated 18-12-2006, passed by learned SubDivisional Officer-cum-Judicial Magistrate, First Class, Kanubari, Arunachal Pradesh and the order, dated 17-10-2008, passed by the learned Court of Sessions, Khonsa, in the said case or to transfer the case to either Tinsukia or Dibrugarh district of the State of Assam.
(2.) I have perused the petition as well as the annexures furnished therewith. I have also perused the record of the CR Case No. 2/2006. As indicated above, the petition before this Court is with alternative prayers.
(3.) Heard Mr. KK Mahanta, learned senior counsel appearing for the accused-petitioner and Mr. MP Goswami, learned Additional Public Prosecutor. Also heard Mr. NNB Choudhury, learned Public Prosecutor, Arunachal Pradesh.;


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