BISHNU DEKA Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-109
HIGH COURT OF GAUHATI
Decided on May 25,2018

Bishnu Deka Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. L.K. Borah, learned counsel for the applicant.
(2.) Mr. N.J. Dutta, learned Additional Public Prosecutor, Assam for the respondent.
(3.) This is an application under Section 438 of the Code of Criminal Procedure for grant of anticipatory bail on behalf of the applicant Sri Bishnu Deka.;


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