PANKAJ DAS Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-7-46
HIGH COURT OF GAUHATI
Decided on July 16,2018

Pankaj Das Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. H.R.A. Choudhury, learned Senior Counsel appearing for the petitioner and Mr. T. K. Mishra, learned Addl. Public Prosecutor, appearing for the State respondent No. 1. None appeared for the respondent No. 2/informant-victim girl.
(2.) By this petition under Section 482 Cr.P.C., the petitioner has prayed for quashing of Tamulpur P.S charge-sheet No. 51/17 under Sections 420/493/376/506 IPC, dated 30.04.2017 (corresponding to G.R. Case No. 62/2017(B), pending in the court of learned Judicial Magistrate, 1st class, Nalbari.
(3.) The petitioner's case, in a nut-shell, is that the respondent No. 2 lodged an F.I.R., on 04.02.2017, with the In-charge of Kumarikata Police Out Post vide G.D. entry No. 57 alleging that pursuant to love affairs, the petitioner developed physical intimacy with her and their such close relationship culminated in holding of ring ceremony and marriage date was accordingly fixed in the month of Bohag, 2017, but on 02.02.2017, the petitioner married another girl and further, when she along with her parents visited the petitioner's residence at Raha, she was driven away threatening with dire consequences. On being forwarded, the said F.I.R was registered as Tamulpur P.S. Case No. 31/17, aforementioned and after completion of investigation, submitted Tamulpur P.S., charge-sheet No. 51/17, dated 30.04.2017, aforementioned.;


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