BHAIMON GOGOI@ BIDYUT CHETIA@ JAYANTA GOGOI Vs. THE STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-2-169
HIGH COURT OF GAUHATI
Decided on February 15,2018

Bhaimon Gogoi@ Bidyut Chetia@ Jayanta Gogoi Appellant
VERSUS
The State Of Assam And Others Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) This criminal petition is filed, under Section 482 of the Cr.PC, seeking quashment of the order, dated 6.4.2017, in GR Case No. 1184/2006 (arising out of Jorhat PS Case No. 596/2006), passed by the learned Judicial Magistrate 1st Class, Jorhat, taking cognizance of offence under Sections 10/13 of the Unlawful Activities (Prevention) Act, 1967 (as amendment upto date) against the present accused-petitioner.
(2.) I have heard Mr. M. A. Islam, learned counsel for the accused-petitoner as well as Mr. N.J. Dutta, learned counsel for the state respondents.
(3.) The fact of the case is that, on 11.11.2006, Sub-Inspector of Jorhat Police Station, Sri Niranjan Baruah, lodged an FIR in the Jorhat Police Station alleging, inter-alia, that on that day, at about 4:00 pm, while he was conducting a counter insurgency operation alongwith his police staff in Napam and other nearby villages under Jorhat Police Station, apprehended the accused-petitioner and recovered one factory made 9 mm pistol with 13 rounds live ammunitions, one Nokia Mobile handset with 3 SIM cards and some incriminating documents relating to banned outfit United Liberation Front of Assam (ULFA).;


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