MAINUL HOQUE BARBHUIYA Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-113
HIGH COURT OF GAUHATI
Decided on July 31,2018

Mainul Hoque Barbhuiya Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Ajit Singh, J. - (1.) Mr. A.M. Barbhuiya and Mr. B. Saharia, learned counsel for the applicant.
(2.) Mr. N.J. Dutta, learned Additional Public Prosecutor, Assam for the respondent.
(3.) This is an application filed under Section 438 of the Code of Criminal Procedure for grant of anticipatory bail on behalf of applicant-Mainul Hoque Barbhuiya.;


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