PEDAPATI BABITHA NEELIMA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-10-14
HIGH COURT OF ANDHRA PRADESH
Decided on October 14,2020

Pedapati Babitha Neelima Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

M. Ganga Rao, J. - (1.)This petition is filed by the petitioner, under Section 407 of the Code of Criminal Procedure, 1973, requesting to withdraw C.C.No.346 of 2014 from the file of the III Additional Judicial First Class Magistrate Court, Rajahmundry and transfer the same to any competent Court situated at Eluru, West Godavari District.
(2.)Heard learned counsel for the petitioner and learned counsel appearing for the 2nd respondent.
(3.)The facts, in brief, are that the petitioner herein is the accused and the 2nd respondent is the complainant. The 2nd respondent gave a private complaint before the III Additional Judicial First Class Magistrate Court, Rajahmundry. The same was referred to the police for investigation. Accordingly, a case in Crime No.427 of 2014 was registered by the Law & Order Police Station, Rajahmundry, against the petitioner for the offences punishable under Sections 506(2), 509 and 500 IPC. After completing investigation, police filed charge sheet and the same was taken on file as CC.No.346 of 2014 on the file of the III Additional Judicial First Class Magistrate, Rajahmundry.
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