SUMESWAR DAS @ BHULONG Vs. STATE OF ASSAM REP BY PP, ASSAM
LAWS(GAU)-2018-8-78
HIGH COURT OF GAUHATI
Decided on August 16,2018

Sumeswar Das @ Bhulong Appellant
VERSUS
State Of Assam Rep By Pp, Assam Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) Heard Mr. M.A. Laskar, learned counsel for the accused-petitioner as well as Mr. M.P. Goswami, learned Additional Public Prosecutor, appearing for the State of Assam.
(2.) This is an application, filed under Section 438 of the Cr.PC. seeking prearrest bail of the accused-petitioner, namely, 1. Sri Sumeswar Das @ Bhulong, in connection with Raha PS Case No. 102/2018 registered under Sections 494/406/420/ 474/120(B)/34 of the IPC.
(3.) Perused the petition as well as the annexures furnished therewith. Also perused the case diary produced before this court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.