MATTAPARTHI SATYA SAI KISHORE Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-18
HIGH COURT OF ANDHRA PRADESH
Decided on January 12,2022

Mattaparthi Satya Sai Kishore Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

K.SURESH REDDY, 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 Crime No.201 of 2021 of the Station House Officer, Pithapuram Rural Police Station, East Godavari District registered for the offences punishable under Ss. 341, 384, 387, 388 and 506 r/w 34 of the Indian Penal Code, 1860.
(2.) Heard the learned counsel for the petitioners and the learned Special Assistant Public Prosecutor for the State.
(3.) The learned Special Assistant Public Prosecutor fairly stated that so far as Sec. 388 of IPC is concerned, the ingredients does not attract. There is no allegation that the petitioners made extortion by threat of accusation of an offence punishable with death or imprisonment for life, etc. So far as the rest of the offences is concerned they are punishable up to seven years.;


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