SUBRAT KUMAR MANDAL Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2005-1-7
HIGH COURT OF CHHATTISGARH
Decided on January 27,2005

Subrat Kumar Mandal Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

V.K.SHRIVASTAVA,J. - (1.) Counsel for the appellant submits that he does not want to press I.A. No. 4656/2004.
(2.) Accordingly, I.A. No. 4656/2004 is dismissed as not pressed.
(3.) Heard on M.Cr.P. No. 3525/2004 for suspension of conviction.;


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