ANISHA DUTTA Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-10-25
HIGH COURT OF CALCUTTA
Decided on October 09,1996

ANISHA DUTTA Appellant
VERSUS
STATE OF WEST BENGAL Respondents




JUDGEMENT

SURYA KUMAR TIWARI, J. - (1.)THIS petition has been filed by one of the accused in Session Case No. 9(3)/96 pending in the Court of 5th Additional Sessions Judge, Alipore, against the order No. 1 dated 12.9.96.
(2.)BY the impugned order, the learned Court below framed charges under section 304 (Part -II) read with section 120B, I.P.C., 326/120B, I.P.C. and 427/120B, I.P.C., against the petitioner and all other accused.
(3.)FOUR other accused person have been charged under section 420, I.P.C. also.
Some of the accused persons had filed an application for quashing of the prosecution being Cr. Rev. No. 1203 of 1996 which was disposed of by this Court, a few months back. The point that no prima facie case was made out against the petitioner does not appear to have been raised therein.

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