SRI TARINI KALITA, SON OF LATE PRABIN KALITA, RESIDENT OF VILLAGE Vs. STATE OF ASSAM
LAWS(GAU)-2018-2-191
HIGH COURT OF GAUHATI
Decided on February 13,2018

Sri Tarini Kalita, Son Of Late Prabin Kalita, Resident Of Village Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

HITESH KUMAR SARMA,J. - (1.) AND ORDER This appeal, under Section 374(2) of the Cr.P.C., is preferred against the judgment and order, dated 19-11-2012, passed by learned Special Judge, Assam, in Special Case No. 38 of 2012, convicting the accused-appellant, under Section 8 of the Prevention of Corruption Act (for short, 'PC Act'), to undergo rigorous imprisonment for 6 (six) months and to pay a fine of Rs. 5,000/-, in default, to suffer rigorous imprisonment for 2 (two) months.
(2.) I have heard Mr. TJ Mahanta, learned senior counsel, assisted by Mr. A Bhattacharya, learned counsel, appearing on behalf of accused-appellant. I have also heard Mr. BJ Dutta, learned Additional Public Prosecutor, Assam.
(3.) The prosecution case, in brief, is that the Sub-Divisional Judicial Magistrate No. I, Kamrup (M), Guwahati, Sri Biprajit Roy, lodged an FIR with the Officer-in-Charge of Panbazar Police Station stating that on that day while he was working in his Court chamber, one bail bond of surety of Gopal Kalita, in connection with Chandmari Police Station Case No. 290/2011, was rejected and, then, the present accused-appellant, Tarini Kalita, came to his chamber and offered Rs. 500/- as bribe for accepting the bail bond, which he had already rejected.;


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