BARASHA BORAH BORDOLOI Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-5-77
HIGH COURT OF GAUHATI
Decided on May 17,2018

BARASHA BORAH BORDOLOI Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Both the petitions are preferred by the same petitioner challenging the two FIRs filed against her, being similar in nature is taken up together for hearing and disposed of by this common order and judgment. Heard Mr. J. Borbhuiya, learned counsel for the petitioner and Mr. A. M. Mojumdar, learned Additional Public Prosecutor for the State respondent and also Mr. A. M. Borah, learned counsel for the respondent No. 3.
(2.) Necessary facts to decide the matter in issue, without narrating all details as averred in the petition can be discussed as below.
(3.) The petitioner herein is working as a Deputy Superintendent of Excise at Gohpur, Sonitpur and prior to that she was working at Margherita. Raising certain allegations of molestation etc. against the respondent No. 3, the petitioner filed a complaint on 19.05.2011, before the Director General of Police, Assam which was subsequently got registered as CID P.S. Case No. 95/2011 under Section 341/354/506 IPC. It is stated by the petitioner that the respondent No. 3 also filed an First Information Report(FIR) on 30.08.2011, as a counterblast against the petitioner which was registered as Karimganj P.S. Case No. 483/2011 under Section 120 B/384/385/389/353 IPC read with Section 66 A of the Information and Technology Act, 2008. But ultimately both the cases ended at final report. The petitioner has challenged the final report that was filed in her case by way of filing protest petition and the learned Court, however, accept the final report submitted in her case challenging the same, she preferred revision before the Hon'ble High Court, which is pending. The respondent No. 3, however, did not challenged the final report that was filed against case.;


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