PANKAJ JYOTI BORAH Vs. STATE OF ASSAM AND ANOTHER
LAWS(GAU)-2018-2-114
HIGH COURT OF GAUHATI
Decided on February 12,2018

Pankaj Jyoti Borah Appellant
VERSUS
State Of Assam And Another Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This criminal petition is filed under Section 482, Cr.PC, seeking quashment of the CR Case No. 3364C/2014, pending before the learned Judicial Magistrate 1st Class, Kamrup (M), Guwahati.
(2.) I have perused the petition as well as the annexures furnished therewith including the copy of the complaint, referred to above.
(3.) The present respondent No. 2, as complainant, filed the aforesaid complaint case alleging the commission of offence by the present accused-petitioner as well as the other accused persons, named in the aforesaid complaint, under Sections 499/500, IPC for causing defamation to him.;


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