PENUGANTI GOWRU NAIDU Vs. STATE OF A.P.
LAWS(APH)-2022-1-3
HIGH COURT OF ANDHRA PRADESH
Decided on January 05,2022

Penuganti Gowru Naidu Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

D.RAMESH,J. - (1.) This petition is filed under Sec. 438 of the Code of Criminal Procedure, 1973 (for short "Cr.P.C. ") seeking pre-arrest bail to the petitioners/A1 and A2 in the event of their arrest in connection with Crime No.124 of 2021 of Garugubilli Police Station, Vizianagaram District, registered for the offence punishable under Sec. 324 read with 34 of the Indian Penal Code, 1860.
(2.) Heard learned counsel for the petitioners and learned Assistant Public Prosecutor for the respondent-State.
(3.) Learned counsel for the petitioner submits that petitioners are innocent and they are falsely implicated in the crime. He submits that petitioners are illiterates and they have not committed the offence as alleged. He submits that statements of injured and some other witnesses were recorded, as such the question of petitioners tampering with the evidence does not arise. Hence, petitioners ' case may be considered for grant of pre-arrest bail.;


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