GIRINDRA MAHANTA AND ANR Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-3-7
HIGH COURT OF GAUHATI
Decided on March 06,2018

Girindra Mahanta And Anr Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. N.N.B. Choudhury, learned counsel for the petitioners and Mr. A.D. Choudhury, learned counsel for the respondent.
(2.) By this petition under Section 482 CPC, the petitioners have prayed for quashing the order dated 07.04.2017, whereby the learned Judicial Magistrate, First Class, Kamrup took cognizance and issued process against the petitioners and also the proceeding in Complaint Case No. 476C/2017.
(3.) The respondent No. 2 herein lodged a complaint before the Magistrate praying for sending the same to police under Section 156 (3) CrPC for registering a case. Learned Judicial Magistrate did not send the complaint to police, rather, took cognizance and issued process. Against the said order of taking cognizance, the petitioners have filed the instant petition.;


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