GOPAL ROY S/O HARENDRA ROY @ DHANESH ROY Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-66
HIGH COURT OF GAUHATI
Decided on December 17,2018

Gopal Roy S/O Harendra Roy @ Dhanesh Roy Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application made under Section 438 Cr.P.C., seeking pre-arrest bail by the petitioner, namely, Gopal Roy, in connection with Fakiragram Police Station Case No. 49/2018, registered under Sections 427/294/352/436/506/34 of the IPC.
(2.) I have perused the petition including the annexures furnished therewith as well as the copy of the FIR.
(3.) Heard Mr. MA Mondal, learned counsel appearing for the petitioner and Mr. K Konwar, learned Additional Public Prosecutor, appearing for the State.;


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