PRASANNA JYOTI BORTHAKUR AND ANR Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-2-31
HIGH COURT OF GAUHATI
Decided on February 20,2018

Prasanna Jyoti Borthakur And Anr Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application, filed under Sections 482 of the Cr.PC, seeking quashment of the FIR, dated 06.12.2016, filed by the respondent No. 2, who is the Vice Chairperson of the Amguri Municipal Board against the accused-petitioners, who are working as LDA (General and Accounts) and Assistant Tax Daroga of the aforesaid Municipal Board respectively for commission of misappropriation of tax collected during the financial year 2015-2016 to the tune of Rs. 3,14,934/-.
(2.) On receipt of the FIR, the Amguri Police Station registered a case, being No. 173/2016, under Sections 420/409 of the IPC.
(3.) Heard Mr. D Das, learned senior counsel for the accused-petitioners. Also heard Mr. NK Kalita, learned Additional Public Prosecutor, appearing for the State respondent No. 1 as well as Mr. C Baruah, learned counsel for the respondent Nos. 2 and 3.;


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