V NAGARAJU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-10-32
HIGH COURT OF ANDHRA PRADESH
Decided on October 13,2020

V Nagaraju Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

ARNESH KUMAR VS. STATE OF BIHAR [REFERRED TO]


JUDGEMENT

Cheekati Manavendranath Roy, J. - (1.)This petition is filed under Section 438 of the Code of Criminal Procedure, 1973, to enlarge the petitioner on bail in the event of his arrest.
(2.)The petitioner is A-1 in Crime No.237 of 2020 of Hindupur II Town Police Station, Ananthapur District.
(3.)The offences registered against him are under Sections 498(A) and 323 r/w 34 IPC.
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