REDAUL HUSSAIN KHAN Vs. STATE OF ASSAM
LAWS(GAU)-2018-7-149
HIGH COURT OF GAUHATI
Decided on July 16,2018

REDAUL HUSSAIN KHAN Appellant
VERSUS
STATE OF ASSAM,Anju Chaudhary Vs. State Of; 2013 6 Scc 384 Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This appeal was heard on 20.06.2018 and today is fixed for delivery of order. We have heard Mr. KN Choudhury, learned Senior Counsel for the appellant and Mr. D. Mazumdar, learned Addl. Advocate General, Assam for the respondents.
(2.) This appeal is directed against the judgment and order dated 15.12.2017, passed by the learned Single Judge, dismissing the writ petition filed by the appellant as the writ petitioner for quashing of the second FIR.
(3.) FIR in question is being challenged and sought to be quashed primarily on the ground that it is a second FIR of the same incident or the same transaction; there is an element of sameness and, therefore, the said FIR would not be maintainable.;


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