BHAGYA NARAYAN SINGH S/O LT KISUNDEO SINGH Vs. STATE OF ASSAM AND 7 ORS
LAWS(GAU)-2018-5-68
HIGH COURT OF GAUHATI
Decided on May 15,2018

Bhagya Narayan Singh S/O Lt Kisundeo Singh Appellant
VERSUS
State Of Assam And 7 Ors Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application under Section 482 of the Cr.PC seeking quashment of the order, dated 31.10.2015, passed in GR Case No. 370/2009 framing charge against the accused-petitioner under Section 420 of the IPC by the learned Judicial Magistrate First Class, Dhubri.
(2.) I have heard Ms. B Choudhury, learned counsel appearing on behalf of learned counsel, Mr. SP Roy for the petitioner as well as Mr. TK Mishra, learned Additional Public Prosecutor appearing for the State respondent No. 1.
(3.) I have perused the petition as well as the annexures furnished therewith, particularly the impugned order, dated 31.10.2015.;


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