THATI SUNIL KUMAR@TATI SUNIL KUMAR Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-10-130
HIGH COURT OF ANDHRA PRADESH
Decided on October 05,2020

Thati Sunil Kumar@Tati Sunil Kumar 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.138 of 2020 of Penamaluru Police Station, Vijayawada City.
(3.)The offences registered against him are under Section 498-A of the Indian Penal Code, 1860 (for short I.P.C. ) and under Sections 3 and 4 of the Dowry Prohibition Act, 1961 (for short D.P. Act ).
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