PROMOD KUMARJALAN Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-5-163
HIGH COURT OF GAUHATI
Decided on May 10,2018

Promod Kumarjalan Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

AJIT BORTHAKUR, J. - (1.) Heard Mr. G. N. Sahewalla, learned counsel for the petitioner and Mr. D. Das, learned Addl. PP, Assam, appearing for the State.
(2.) Perused the record.
(3.) This is a petition under Section 482 Cr.P.C., 1973 praying for setting aside and quashing the complaint and the impugned order, dated 07.05.2015, passed in C.R. Case No. 474/2015 by the learned Judicial Magistrate, 1st Class, Morgaon.;


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