KHALEK UDDIN AND ANR Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-112
HIGH COURT OF GAUHATI
Decided on July 31,2018

Khalek Uddin And Anr Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Ms. T. Som, learned counsel for the applicants.
(2.) Mr. N.J. Dutta, 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- Khalek Uddin and Kamal Hassan Miah.;


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