NITAI MANDAL Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-103
HIGH COURT OF GAUHATI
Decided on July 31,2018

Nitai Mandal Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. N. Uddin and Mr. A. Hoque, learned counsel for the applicant.
(2.) Mr. N.K. Kalita, 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 applicant Nitai Mandal.;


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