AJIT BARUAH Vs. STATE OF ASSAM AND 8 ORS
LAWS(GAU)-2018-5-79
HIGH COURT OF GAUHATI
Decided on May 17,2018

Ajit Baruah Appellant
VERSUS
State Of Assam And 8 Ors Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application, filed under Section 482 of the Cr.PC, seeking quashment of the judgment and order, dated 20.06.2016, passed in Criminal Revision Case No. 31(2)/2016 by the learned Additional Sessions Judge (FTC), Dibrugarh.
(2.) The revision petition, aforesaid, was filed before the said learned revisional Court aforesaid challenging the order, dated 26.04.2016, passed in Case No. 228/2015 under Sections 107/145 of the Cr.PC by the learned Additional District Magistrate, Dibrugarh declaring possession of the disputed land in favour of the present petitioner.
(3.) On perusal of the order of the learned revisional court, aforesaid, as well as the order passed by the learned Additional District Magistrate, referred to above, this Court proposes not to discuss the materials, on merit, and rather proposes to dispose of the matter dealing with the manner in which the revision petition was disposed of by the learned Additional Sessions Judge, FTC, Dibrugarh with a direction to be followed in the later part of this order.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.