GOPAL SAIKIA S/O LT LILA RAM SAIKIA Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-14
HIGH COURT OF GAUHATI
Decided on August 06,2018

Gopal Saikia S/O Lt Lila Ram Saikia Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application, filed under Section 482 of the Cr.PC, seeking quashment of the GR Case No. 835/2010, and the order, dated 27.3.2012, passed by the learned Sub-Divisional Judicial Magistrate (S), Sonitpur, Tezpur, in the said case, framing charge against the accusedpetitioner under Section 420 of the IPC.
(2.) I have heard Mr. K. Agarwal, learned senior counsel for the accused-petitioner, and Mr. B. Sarma, learned Additional Public Prosecutor, Assam, representing the State respondent. No.
(3.) I have also perused the petition as well as the annexures furnished therewith including the additional affidavit submitted by the petitioner.;


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