DULEN SAIKIA Vs. STATE OF ASSAM
LAWS(GAU)-2018-5-70
HIGH COURT OF GAUHATI
Decided on May 16,2018

Dulen Saikia Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is a criminal petition, filed under Section 482 of the Cr.PC, assailing the legality and validity of the judgment and order, dated 22.6.2016, passed by the learned Sessions Judge, Lakhimpur, North Lakhimpur, in Criminal Revision No. 15(2)/2016, upholding the judgment and order, dated 28.1.2016, passed by the learned Chief Judicial Magistrate, Lakhimpur, North-Lakhimpur, in Misc.Case No. 49/2015, under Section 125 of the Cr.PC, awarding monthly maintenance allowance of Rs. 4,000/- per month to the respondent No. 2.
(2.) I have heard Mr. S. Chamaria, learned counsel for the petitioner and Mr. D. Borah, learned counsel for the respondent No. 2. State respondent No. 1 is represented by learned Additional Public Prosecutor, Mr. B.J. Dutta, who has not made any submission, being a formal party only.
(3.) I have also perused the petition as well as the annexures furnished therewith including the judgments of the learned courts below. Also perused the records of the learned trial court including the evidence of the parties.;


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