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The Indian Penal Code
Section 25(1)(a) in Arms Act
Section 399 in The Indian Penal Code
Section 402 in The Indian Penal Code

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Kolkata High Court (Appellete Side)
Nanda Lal Debnath vs The State Of West Bengal Opposite ... on 26 September, 2013
Author: Nishita Mhatre

26.9.13

Item No. 26

Court No.17

A.B.

CRM No. 11932 of 2013

In the matter of: An application for anticipatory bail under section 438 of the Code of Criminal Procedure filed on 29.08.2013. And

In the matter of: Buro @ Nanda Lal Debnath Petitioner

- versus -

The State of West Bengal

Opposite Party

Mr. Gautam Narayan Bhattacharjee For the Petitioner

Mr. Madhusudan Sur

For the State

The Petitioner, apprehending arrest in connection with Kalna G.R.Police Station Case No. 11 of 2013 dated 26.06.2013 under Sections 399/402 of the Indian Penal Code and Sections 25(1)(a) Arms Act, has applied for anticipatory bail.

We have heard the learned Advocates for the parties. We have seen the case diary and other relevant material on record. In our opinion, the Petitioner does not deserve to be granted anticipatory bail in this case.

Accordingly, the application for anticipatory bail is rejected. TED

(Nishita Mhatre, J)

(Kanchan Chakraborty, J)