JADU NATH DOLEY S/O LT BINOD DOLEY Vs. STATE OF ASSAM
LAWS(GAU)-2018-1-187
HIGH COURT OF GAUHATI
Decided on January 08,2018

Jadu Nath Doley S/O Lt Binod Doley Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is a criminal revision petition filed under Sections 401/397 read with Section 482 of the Cr.PC against the judgment and order, dated 27.11.2009, passed by the learned Additional Sessions Judge, FTC, Lakhimpur in Criminal Appeal No. 13(3)/2009 upholding the judgment and order, dated 24.08.2009, passed by the learned Sub-Divisional Judicial Magistrate (M), Dhakuakhana, Lakhimpur in GR Case No. 79/2005.
(2.) I have heard Mr. PP Das, learned counsel for the accused-revision petitioner as well as Mr. PS Lahkar, learned Additional Public Prosecutor, appearing for the State respondent No. 1.
(3.) I have perused the petition as well as the annexures annexed therewith including the impugned judgments.;


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