NAGANABOINA TEJA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-4-13
HIGH COURT OF ANDHRA PRADESH
Decided on April 27,2022

Naganaboina Teja Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

CHEEKATI MANAVENDRANATH ROY,J. - (1.) This criminal petition under Sec. 438 of the Code of Criminal Procedure, 1973 is filed to enlarge the petitioner on bail in the event of his arrest.
(2.) The petitioner is A-1 in Crime No.121 of 2022 of Bapatla Town Police Station, Guntur District.
(3.) A case under Ss. 306, 506 read with Sec. 34 of the Indian Penal Code, 1860 (for short 'I.P.C ') and Sec. 4 of Dowry Prohibition Act, 1961 (for short 'DP Act ') was registered against the petitioner along with A-2 in the above crime.;


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