HARSHAJYOTI BORA S/O ANIL BORA Vs. STATE OF ASSAM
LAWS(GAU)-2018-10-35
HIGH COURT OF GAUHATI
Decided on October 05,2018

Harshajyoti Bora S/O Anil Bora Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. N Dutta & Mr. N N B Chaudhury, learned counsel for the petitioners. Also heard learned PP, Assam.
(2.) Both the applications are taken together for disposal as arising out of the same Dibrugarh PS Case No. 936/2016.
(3.) By this application u/s 439 accused petitioners namely Amarjit Das and Harshajyoti Bora have sought for bail u/s 439 of CrPC in connection with Dibrugarh PS Case No. 936/2016 (G. R. Case No. 3149/2016, subsequently registered as Special Case No. 02/2017) under sections 7/13 (1) (a) (b) (d) (2) of the Prevention of Corruption Act read with Section 120 (B)/420/463/468/471/471 (A)/201 IPC, pending before the learned Special Judge, Guwahati, Assam.;


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