KARUNA KANTA PATGIRI Vs. CHITRA RANI DEKA
LAWS(GAU)-2018-11-69
HIGH COURT OF GAUHATI
Decided on November 20,2018

Karuna Kanta Patgiri Appellant
VERSUS
Chitra Rani Deka Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) As the above 2(two) criminal revisions are arising out of the order, dated 19.12.2009, passed in Complaint Case No. 106/09, I propose to dispose of the same by this common judgment and order.
(2.) Heard Mr. C. Choudhury, learned counsel for the petitioner and Mr. J. Ahmed, learned counsel for the respondent.
(3.) By the instant revision petitions under Sections 397/401 read with Section 482 of the Code of Criminal Procedure (Cr.P.C.) and Article 227 of the Constitution of India, the petitioners have prayed for setting aside and quashing the impugned order, dated 19.12.2009, passed in Complaint Case No. 106/09 and the aforesaid criminal proceedings, wherein the learned Sub-Divisional Judicial Magistrate (M), (For short 'SDJM (M)') at Bajali, Pathsala, District-Barpeta has issued summons to the accused/petitioners herein taking cognizance of the offences under Sections 120B/500/34 of the Indian Penal Code (IPC).;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.