SHRI TADAR BUDH, SON OF LATE TADAR TADANG AND OTHERS Vs. THE STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-3-92
HIGH COURT OF GAUHATI
Decided on March 08,2018

Shri Tadar Budh, Son Of Late Tadar Tadang And Others Appellant
VERSUS
The State Of Arunachal Pradesh Respondents

JUDGEMENT

AJIT BORTHAKUR,J. - (1.) Heard Mr. L. Perme, learned counsel for the petitioners and Ms. M. Tang, learned Addl. P.P., Arunachal Pradesh for the state respondent.
(2.) By this petition under section 482 of the Code of Criminal Procedure, 1973, the petitioners, viz. Shri Tadar Budh, Petitioner No. 1 (accused); Shri Pani Kaha, Petitioner No. 2 (victim) and Smt. Pani Kioch, Petitioner No. 3 (informant/mother of the victim), have prayed for setting aside and quashing of the criminal proceeding arising out of First Information Report (FIR), dated 23.02.2008, registered as Nyapin P.S Case No. 01/2008, corresponding to Sessions Case No. 10/2016 (NYN P.S. Case No. 01/08), under Sections 307/326 IPC, pending in the Court of learned District. Sessions Judge, Yupia.
(3.) Brief facts of the case is that, on 21.02.2008, at about p.m, the petitioner No. 1 had assaulted the petitioner No. 2 with local knife at Lower Nyapin and thereafter, the petitioner No. 3, having come to know of the incident, lodged an FIR with the Nyapin Police Station against the petitioner No. 1. Accordingly, case was registered being Nyapin P.S. Case No. 01/2008, under Sections 307/326 IPC. The police, after completion of investigation, submitted Charge Sheet under the aforesaid Sections of the IPC against the petitioner No. 1. Thereafter, the Sessions Case No. 10/2016 (NYN 01/08), under Sections 307/326 IPC has been registered in the Court of learned District. Sessions Judge, Yupia, Papum Pare District, Arunachal Pradesh and the same is presently pending at the stage for consideration of charges.;


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