ABU BAKKAR SIDDIQUE Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-107
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 06,2018

ABU BAKKAR SIDDIQUE Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. D. A. Kaiyum, learned counsel for the petitioner as well as Mr. D. Das, learned P.P., Assam, for the State as well as Mr. M. K. Boro, learned counsel appearing for the respondent Nos. 2 and 3.
(2.) By this application under Section 482 Cr.P.C., the petitioner has prayed for quashing of the charge-sheet No.60/2017 dated 30.06.2017 under Section 341/506 IPC.
(3.) As per the charge-sheet, the investigation of Bijni P.S. Case No.75/2017 under Section 341/387/506 IPC based on FIR lodged on 03.06.2017 by the respondent No.2 reveals that when the respondent Nos.2 and 3 were proceeding to go to the Court of the District & Sessions Judge, Chirang from the Court of the learned SDJM, Bijni, the petitioner had restrained them in the PWD road in front of the Court of Bijni and rebuked them in slang language and that the petitioner had demanded money from the respondent No.3, which was allegedly due to him and, as such, upon investigation, charge-sheet was submitted against the petitioner under Section 341/506 IPC.;


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