NARAYAN DEBNATH Vs. RAJIA BEGUM LASKAR AND OTHERS
LAWS(GAU)-2018-7-140
HIGH COURT OF GAUHATI
Decided on July 30,2018

NARAYAN DEBNATH Appellant
VERSUS
Rajia Begum Laskar And Others Respondents

JUDGEMENT

RUMI KUMARI PHUKAN,J. - (1.) Heard the learned, Mr. M.J. Quadir, for the petitioner and Mr. P.K. Deka, learned counsel appearing for the respondent Nos.1-10.
(2.) By the present petition, the petitioner has challenged the order dated 7.8.2017, passed by the learned Chief Judicial Magistrate, Hailakandi, in the Case No.C.R. 20(A)/2012.
(3.) The brief case that can be narrated here is that the present petitioner as a complainant lodged a case against one Abdul Hasim Laskar, under section 138 of the N.I. Act and at the conclusion of the trial, by its order dated 24.12.2013, the learned Court of Addl. Chief Judicial Magistrate, Hailakandi held that the accused has failed to make repayment of the loan amount taken from the complainant and by holding the accused person guilty under section 138 of the N.I. Act, convicted and sentenced him to pay the said amount of Rs. 4,95,000/- (Rupees four lakh ninety five thousands) along with a fine of Rs. 1 lakh and in default, simple imprisonment for six months.;


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