MADHAVARAPU PRAVEEN Vs. STATE STATION HOUSE OFFICER
LAWS(APH)-2020-9-96
HIGH COURT OF ANDHRA PRADESH
Decided on September 15,2020

Madhavarapu Praveen Appellant
VERSUS
State Station House Officer Respondents

JUDGEMENT

Cheekati Manavendranath Roy,J. - (1.)This petition is filed under Section 439 of the Code of Criminal Procedure, 1973, to enlarge the petitioner on bail.
(2.)The petitioner is the sole accused in Crime No.542 of 2020 of Pattabhipuram Police Station, Guntur Urban.
(3.)The offences registered against him are under Sections 363, 376 IPC and under Section 4 of the Protection of Children from Sexual Offences Act, 2012 (for short "POCSO Act").
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