M V SRINIVASA RAO Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-7-7
HIGH COURT OF ANDHRA PRADESH
Decided on July 18,2019

M V SRINIVASA RAO Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

MEDICAMEN BIOTECH LTD VS. RUBINA BOSE DRUG INSPECTOR [REFERRED TO]


JUDGEMENT

Cheekati Manavendranath Roy, J. - (1.)This Criminal Petition, under Section 482 Cr.P.C., is filed by the petitioner, to quash the proceedings in C.C.No.448 of 2011 on the file of the Additional Judicial Magistrate of First Class, Chirala, Prakasam District.
(2.)The petitioner is the sole accused in C.C.No.448 of 2011 on the file of the Additional Judicial Magistrate of First Class, Chirala, Prakasam District.
(3.)Thumbnail sketch of the facts leading to file the complaint against the petitioner may be stated as follows:
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