GANESH SONARI SON OF LATE SITARAM SONARI Vs. STATE OF ASSAM
LAWS(GAU)-2018-1-25
HIGH COURT OF GAUHATI
Decided on January 11,2018

Ganesh Sonari Son Of Late Sitaram Sonari Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This revision petition is filed challenging the legality, propriety and correctness of the judgment and order, dated 15.09.2006, passed by the learned Sessions Judge, Golaghat in Criminal Appeal No. 28/2006 affirming the judgment and order, dated 20.06.2006, passed by the learned Sub-Divisional Judicial Magistrate, Golaghat in CR Case No. 02/2004 convicting and sentencing the accused-revision petitioner to rigorous imprisonment for 6 (six) months and a fine of Rs. 1,000/- with a default clause.
(2.) None appears for the petitioner on call.
(3.) Ms. M Bhattacharyya, learned counsel has submitted before this Court that the accused-revision petitioner has disengaged them and some other counsel has been engaged. Therefore, they are not participating in the hearing of the case.;


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