BIPLAB SUTRADHAR AND 2 ORS Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-9-76
HIGH COURT OF GAUHATI
Decided on September 13,2018

Biplab Sutradhar And 2 Ors Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. A. Lal, learned counsel for the petitioners and Mr. B. J. Dutta, learned Addl. Public Prosecutor, Assam, for respondent No. 1. Also heard Mr. D. Talukdar, learned counsel for respondent No. 2.
(2.) By this petition under Sections 397 and 401 of Cr.P.C., the petitioners have prayed for setting aside the order, dated 19.06.2015 and its consequential orders, dated 27.07.2015, 28.07.2015, 13.08.2015, 30.09.2015,18.07.2016, 30.05.2017, 06.06.2017, 19.08.2017, 23.10.2017, 13.12.2017 and 01.02.2018 passed by the learned Sessions Judge, Chirang in Sessions Case No. 163 (Basu) of 2015 under Section 366 A of the IPC against the petitioners.
(3.) The petitioners' case, in a nut-shell, is that the respondent No.2 filed an FIR, on 08.03.2011, before the Officer-in-Charge, Basugaon P.S., alleging that the petitioner Nos. 2 and 3 others, on 23.02.2011 at around 4.30/5.00 am, had reportedly kidnapped his daughter, while going out in response to natural call. In this connection, he had lodged another FIR alleging her missing which was entered as Basugaon P.S. G. D. Entry No. 463, dated 23.02.2011. The said 2nd FIR was registered as Basugaon P.S. Case No. 26/11 under Sections 366A/ 34 of the IPC.;


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