VIKAS VINAYAK KHANVELKAR Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-21
HIGH COURT OF ANDHRA PRADESH
Decided on January 17,2022

Vikas Vinayak Khanvelkar Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

STATE OF RAJASTHAN JAIPUR VS. BALCHAND ALIAS BALIAY [REFERRED TO]
STATE VS. AMARMANI TRIPATHI [REFERRED TO]
SANJAY CHANDRA VS. CBI [REFERRED TO]


JUDGEMENT

D.RAMESH, J. - (1.) The crime number and the issue involved in all the three criminal petitions are one and the same and hence all the three criminal petitions are being disposed of with a common order.
(2.) This petition is filed under Section 437 and 439 of Code of Criminal Procedure, 1973 (for short "Cr.P.C") seeking regular bail to the petitioner/A10 in connection with Crime No.29/2021 on the file of Crime Investigation Department (CID), Economic Offence Wing-II, CID, Andhra Pradesh, at Mangalagiri, Guntur District, wherein the petitioner is alleged to have committed the offences punishable under Ss. 120-B, 166, 167, 418, 420, 465, 468, 471, 409, 201, 109 r/w 34 and 37 IPC and Ss. 13(2) r/w 13(1)(c) of Prevention of Corruption Act, 1988.
(3.) Heard Sri V.Venkata Ramana, learned Senior Counsel appearing on behalf of Sri V.Venkata Nagaraju, learned counsel for the petitioner/A10.;


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