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The Indian Penal Code, 1860
Section 304B in The Indian Penal Code, 1860
Section 498A in The Indian Penal Code, 1860
Section 326 in The Indian Penal Code, 1860

Kolkata High Court (Appellete Side)
645/2013 on 17 January, 2013
Author: Ashim Kumar Roy

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17.01.2013

pk

CRM No. 645 of 2013

In Re:- An application for anticipatory bail under Section 438 of the Code of Criminal Procedure filed on 10th January 2013 in connection with Ghola P.S. Case No. 544/12 dated 19.12.12 under Sections 498A/326/304B of the Indian Penal Code. And

In the matter of:- Suniti Chowdhury & Anr. Petitioners

Ms. Sreyashee Biswas,

Mr. Raushan Kumar Ray for the petitioners Mrs. Debjani Sahoo for the State Heard the learned Counsel appearing on behalf of the parties. Perused the case diary.

The petitioners, apprehending arrest in connection with Ghola P.S. Case No. 544/12 dated 19.12.12 under Sections 498A/326/304B of the Indian Penal Code, have come to this court for anticipatory bail.

This is a case of suicide committed within three years of marriage.

We have gone through the statements of the witnesses recorded during the investigation.

Having regard to what transpires therefrom, in our opinion, this is not a fit case for anticipatory bail and the same is rejected.

(Ashim Kumar Roy, J.)

(Subal Baidya, J.)

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