LAMA NGAWANG NORBU Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-8-130
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on August 27,2018

Lama Ngawang Norbu Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

AJIT BORTHAKUR,J. - (1.) Heard Mr. D. Panging, learned counsel for the petitioner. Also heard Mr. K. Tado, learned Public Prosecutor, Arunachal Pradesh, appearing for State respondent No. 1 and Mr. S. K. Medhi, learned senior counsel appearing for the respondent Nos. 2 to 16 assisted by Mr. T. Ete, learned counsel.
(2.) This is a petition under Section 407 (2) Code of Criminal Procedure, 1973 (for short, Cr.P.C.'), praying for transferring the Case No. TJ-192/2014 to any other Executive Magistrate having the jurisdiction of West Sessions Division, West Kameng District, Bomdila from Tawang District, Arunachal Pradesh.
(3.) Be it mentioned that the petitioners have filed the instant petition under Section 407 CrPC. after the learned Additional Sessions Judge, Bomdila dismissed their another petition filed under Section 408 Cr.P.C. vide order, dated 14.02.2018, passed in Crl. Misc. Appl. No.01/2018 in Case No. TJ-192/2014.;


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