UTPAL BHUYAN Vs. STATE OF ASSAM REP BY PP
LAWS(GAU)-2018-10-69
HIGH COURT OF GAUHATI
Decided on October 12,2018

Utpal Bhuyan Appellant
VERSUS
State Of Assam Rep By Pp Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) All these applications are made under Section 439 CrPC seeking bail by the petitioners, namely, 1. Prasenjit Kr. Ghosh, 2. Dr. Ganesh Chandra Das, 3. Srabanti Sengupta, 4. Barnali Das, 5. Kaushik Kalita, 6. Smt. Kavita Das @ Kabita Das, 7. Smti Suranjita Hazarika and 8. Sri Utpal Bhuyan, who are in detention in connection with Dibrugarh P.S. Case No. 936/2016 under Section 7/13(1)(a) (b)(d)(2) of the Prevention of Corruption Act, R/W Section 120(B)/420/463/468/471/201 IPC.
(2.) Learned Sr. Counsel Mr. S.S. Dey, learned Sr. Counsel Mr. B.D. Konwar, learned counsel Mr. M. Pracha, learned counsel Mr. K. Saikia and learned counsel Mr. P. Dutta, were heard for the petitioners and Mr. P.P. Barua, learned Public Prosecutor assisted by Mr. N.K. Kalita, learned Addl. Public Prosecutor for the State respondent were heard.
(3.) These cases relate to the APSC scam of job for cash. The contention of the learned counsel for all the petitioners is that the petitioners may be released on the ground of parity as the co-accused standing on the same footing have already been enlarged on bail by this court.;


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