ANJAN KUMAR DAS Vs. KIRRI DINI BOGUM
LAWS(GAU)-2018-1-196
HIGH COURT OF GAUHATI
Decided on January 09,2018

Anjan Kumar Das Appellant
VERSUS
Kirri Dini Bogum Respondents

JUDGEMENT

Ajit Borthakur - (1.) The above 03(three) criminal petitions under Section 482 CrPC are being arisen out of two FIRs, on the same set of allegations, based on which, the police registered and investigated 02(two) separate cases, I propose to dispose of the petitions by this common judgment and order. Heard Mr. P. D. Nair, learned counsel appearing for the petitioners in Criminal Petition No.17(AP)2011 & Criminal Petition No.18(AP)2011. Heard Mr. R. Saikia, learned counsel appearing for the petitioner in Criminal Petition No.07(AP)2012. Heard Mr. K. Tado, learned Public Prosecutor, Arunachal Pradesh. Perused the relevant records and the case laws cited by the petitioners.
(2.) By filing the criminal petition No.17(AP)2011 and criminal petition No.18(AP)2011, under Section 482 of the CrPC, the petitioners have prayed for quashing the FIR, dated 23.06.2007, registered as Bomdila PS Case No.15/2007, under Sections 120B/468/471/419/420 IPC (corresponding to GR Case No.22/2007) and FIR, dated 22.02.2007, registered as Bomdila PS Case No.04/2007, under Sections 419/420 IPC (Corresponding to GR Case No.08/2007).
(3.) In criminal petition No.07(AP)2012, the petitioner has prayed for quashing of the FIR, dated 23.06.2007, registered as Bomdila PS Case No.15/2007, under Sections 120B/468/471/419/420 IPC, (corresponding to GR Case No.08/2007).;


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