RITU PABAN BAISHYA Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-5-37
HIGH COURT OF GAUHATI
Decided on May 09,2018

Ritu Paban Baishya Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This petition under Section 482 of the Cr.PC has been filed seeking quashment of the complaint case, being CR Case No. 845/2014, pending in the Court of the learned Chief Judicial Magistrate, Nagaon, under Section 498(A) of the IPC.
(2.) I have heard Mr. PK Munir, learned counsel for the petitioner as well as Mr. U Pathak, learned counsel for the respondent No. 2. Also heard Mr. NK Kalita, learned Additional Public Prosecutor appearing for the State respondent No. 1.
(3.) The petitioner and the respondent No. 2 have agreed not to pursue the aforesaid case, and to that effect, an affidavit has been filed which is available in the record.;


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