RANJIT HAZARIKA AND ANR Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-102
HIGH COURT OF GAUHATI
Decided on July 31,2018

Ranjit Hazarika And Anr Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. S.C. Gogoi and Mr. H. Kakati, learned counsel for the applicants.
(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 applicants- Sri Ranjit Hazarika and Sri Rajat Sarkar.;


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