MADDIGAPU HIMA BINDU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-10-17
HIGH COURT OF ANDHRA PRADESH
Decided on October 16,2019

Maddigapu Hima Bindu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

U Durga Prasad Rao, J. - (1.)In this petition filed under Section 482 Cr.P.C., the petitioner-A4 seeks to quash the proceedings against her in C.C.No.371/2016 (vide Cr.No.128/2015 of Macherla Town Police Station) on the file of Junior Civil Judge, Macherla, in which charges are framed against A1 to A5 for the offences under Sections 353 & 506 r/w 34 IPC.
(2.)The prosecution case briefly is that when the police of Macherla Rural Police Station went to the residence of accused to serve the summons issued by the A.P. High Court in a bail cancellation petition, the accused abused the complainant (PC 4523) in the name of his caste and obstructed the police from discharging their duty and also threatened with dire consequences.
(3.)Heard Sri K.M.Krishna Reddy, learned counsel for petitioner, and learned Additional Public Prosecutor representing the first respondent-State.
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