DILIP DAS AND ANR Vs. STATE OF ASSAM REP BY P P
LAWS(GAU)-2018-6-85
HIGH COURT OF GAUHATI
Decided on June 13,2018

Dilip Das And Anr Appellant
VERSUS
State Of Assam Rep By P P Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. I. Choudhury, learned counsel for the petitioner No. 1, Dilip Das and petitioner No. 2, Runima Das. Also heard Mr. P. S. Lahkar, learned Addl. Public Prosecutor, appearing for the State respondent No. 1.
(2.) By this petition under Section 482 of the Cr.PC., the petitioners, who are husband and wife, have prayed for quashing and setting aside the FIR, dated 14.05.2013, whereupon the All Women P.S. Case No. 98/2013 under Sections 498A/506 of the IPC has been registered.
(3.) It is seen that the petition is supported by an affidavit sworn by the petitioner No. 1, in respect of the averments made in the petition declaring that he is duly authorized by his wife, the petitioner No. 2, to file the petition.;


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