MADAN SUTRADHAR Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-66
HIGH COURT OF GAUHATI
Decided on February 23,2018

Madan Sutradhar Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is a petition, made under Section 482 of the Cr.P.C., praying for setting aside and quashing the order, dated 09-05-2011, passed by the learned Additional District Magistrate, Goalpara, in Misc. Case No. 33 of 2011.
(2.) I have perused the petition and the annexures furnished therewith.
(3.) I have heard Mr. D Choudhury, learned counsel for the petitioner and Mr. PS Lahkar, learned Additional Public Prosecutor, Assam.;


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