GUTHULA RAMA KRISHNA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-60
HIGH COURT OF ANDHRA PRADESH
Decided on January 21,2022

Guthula Rama Krishna Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) In the result, the Criminal Revision Case is dismissed. The conviction and sentence recorded against the petitioner/accused, vide judgment dtd. 19/1/2006 in C.C.No.367 of 2004 on the file of the Judicial First Class Magistrate, Prathipadu, as confirmed, vide judgment dtd. 4/9/2006 in Criminal Appeal No.31 of 2006 by the Principal Sessions Judge, East Godavari District at Rajahmundry, for the offence punishable under Sec. 8(e) read with Sec. 7A of A.P. Prohibition Act, 1995 as amended in 1997, are hereby confirmed.
(2.) The bail bonds of the petitioner/accused shall stand cancelled. He shall surrender before the Superintendent, Central Prison, Rajahmundry for serving the sentence. If he failed to do so, the trial court shall take necessary steps to arrest the petitioner/accused for serving the sentence imposed against him.;


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