LIKHA SONI Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-8-156
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on August 13,2018

Likha Soni Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

RUMI KUMARI PHUKAN, J. - (1.) Heard Mr. T.T. Tara, learned counsel for the petitioner and Mr. K. Tado, learned Public Prosecutor for the State respondent.
(2.) By this application filed under Section 482 Cr.P.C., the petitioner has sought for quashing and setting aside the impugned Charge-sheet No.249/2016 dated 19.10.16, in connection with Naharlagun P.S. Case No.158/2015, dated 28.08.2015, under Section 176/177/182 IPC, filed by the Investigating Officer of the case corresponding to GR Case No.567/2015, which is pending before the learned JMFC, Yupia.
(3.) The brief facts of the case is that on 4.7.2015 the present petitioner lodged an FIR before the Police Station, Naharlagun stating that two accused persons namely, Sri Ravi Ranjan Singh and Sri Radhe Syam Singh had taken an amount of Rs.1,26,00,000/- (Rupees one crore twenty six lakhs) from the petitioner and the same was not returned after repeated request and ultimately he made a complaint before the Court of Chief Judicial Magistrate, Yupia for interference and accordingly, the learned CJM, Yupia directed the OC, P.S. Naharlagun to register the written FIR submitted by the petitioner, which was registered as Naharlagun P.S. Case No. 158/2015 dated 28.08.2015 under Section 403/420/34 IPC and endorsed to investigate the matter. Accordingly, the matter was investigated by the I.O and after due investigation the I.O submitted a charge-sheet against the two accused person and on the same charge-sheet the I.O also made a prayer to take cognizance against Sri Likha Soni/the informant under Section 176/172/182 of IPC by stating that he had suppressed a certain matter of payment made by the said two accused persons.;


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