SAMARTH SHRIVASTAVA Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2005-11-5
HIGH COURT OF CHHATTISGARH
Decided on November 10,2005

Samarth Shrivastava Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

Sunil Kumar Sinha, J. - (1.) Heard.
(2.) The applicants have filed this application under Section 438 of the Cr. P.C. for grant of anticipatory bail.
(3.) Case diary of Crime No. 94/2005, registered at Police Station, Modahapara, District Raipur for the offence punishable under Section 306 of the IPC perused.;


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