S.MURAGAN Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-3-50
HIGH COURT OF ANDHRA PRADESH
Decided on March 23,2022

S.Muragan Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) This criminal petition under Sec. 439 of the Code of Criminal Procedure, 1973 is filed to enlarge the petitioner on bail.
(2.) The petitioner is A-6 in S.C.No.110 of 2016 on the file of IX Additional District and Sessions Judge, Chittoor which is arising out of Crime no. 130 of 2015 of Chittoor I Town Police Station.
(3.) The petitioner has been facing prosecution along with other accused for the offences punishable under Ss. 147, 148, 302, 307, 120-B, 109 read with Sec. 149, Ss. 212, 216 and Sec. 201 of the Indian Penal Code, 1860, Ss. 25(IA), 25(IAAA), 25(1B)(a), 25(1B)(c), 27(3) and Sec. 30 of Indian Arms Act, 1959.;


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