BALANAGU NAGABABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-11-16
HIGH COURT OF ANDHRA PRADESH
Decided on November 09,2020

Balanagu Nagababu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

CHEEKATI MANAVENDRANATH ROY,J. - (1.)This Criminal Petition under Section 482 of the Code of Criminal Procedure, 1973 (for short "Cr.P.C.") is filed seeking quash of the F.I.R. in Crime No.223 of 2020 of S.Kota Police Station, Vizianagaram District.
(2.)Heard learned counsel for the petitioners and the learned Additional Public Prosecutor.
(3.)The petitioners are A-1 to A-3 in Crime No.223 of 2020 of S.Kota Police Station, Vizianagaram District. A case under Sections 270 and 273 of the Indian Penal Code, 1860 was registered against them in the above crime. The said case is now under investigation.
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