DIPAK KHANIKAR Vs. STATE OF ASSAM
LAWS(GAU)-2018-4-151
HIGH COURT OF GAUHATI
Decided on April 10,2018

Dipak Khanikar Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) All above bail applications are taken together and disposed of by this common order as it relates to the same Dibrugarh P.S. Case No. 936/2016.
(2.) The bail applications under Section 439 Cr.P.C., 1973 have been preferred on behalf of the accused persons, namely, Dipak Kanikar, Kunal Das, Dilip Kumar Kalita, Badrul Islam Choudhury, Sibbira Imran, Sunayana Aidow, Rumi Saikia, Gitali Doley and Sudipta Goswami Bhattacharjee, in connection with Dibrugarh P.S. Case No. 936/2016 (G. R. Case No. 3149/2016, subsequently registered as Special Case No. 02/2017) under Section 7/13 (1) (b) (2) read with Section 120 B/420/463/471/471(A)/201 IPC, pending before the learned Special Judge, Guwahati, Assam.
(3.) Be it mentioned that on different occasions bail petitions were moved before this Court which were rejected by this Court and now presently bail is sought for primarily on the ground of length of detention, and that the Charge-Sheet has been filed in the meantime followed by several numbers of supplementary Charge-Sheet.;


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