DEEP DAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-111
HIGH COURT OF GAUHATI
Decided on July 31,2018

Deep Das Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. S.R. Rabha and Mr. R. Baishya, learned counsel for the applicant.
(2.) Mr. N.K. Kalita, learned Additional Public Prosecutor, Assam for the respondent.
(3.) This is an application filed under Section 438 of the Code of Criminal Procedure for grant of anticipatory bail on behalf of applicant- Shri Deep Das.;


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