SRI PRASENJIT KUMAR DASGUPTA, SON OF SRI PRANOY LAL DASGUPTA Vs. THE STATE OF ASSAM & ANR.
LAWS(GAU)-2018-1-172
HIGH COURT OF GAUHATI
Decided on January 30,2018

Sri Prasenjit Kumar Dasgupta, Son Of Sri Pranoy Lal Dasgupta Appellant
VERSUS
The State Of Assam And Anr. Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) AND ORDER (Oral) - This is a petition, made under section 482 of the Cr.P.C., 1973 praying for setting aside and quashing the proceeding of Complaint Case No. 410/2014, pending before the learned Chief Judicial Magistrate, Bongaigaon and the order, dated 15-12-2014, by which cognizance was taken in respect of offences under Sections 420/406 of the IPC, against the accused-petitioner.
(2.) I have perused the petition and the annexures furnished therewith.
(3.) I have heard Mr. S Ali, learned counsel for the petitioner and Mr. B Sarma, Additional Public Prosecutor, Assam.;


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