CHAKKA VENKATA SATYANARAYANA AND ORS. Vs. STATE OF A.P. AND ORS.
LAWS(APH)-2019-12-20
HIGH COURT OF ANDHRA PRADESH
Decided on December 09,2019

Chakka Venkata Satyanarayana And Ors. Appellant
VERSUS
State of A.P. and Ors. Respondents


Referred Judgements :-

PREETI GUPTA VS. STATE OF JHARKHAND [REFERRED TO]


JUDGEMENT

- (1.)This Criminal Petition is filed by the petitioners under Sec. 482 of Criminal Procedure Code seeking to quash all further proceedings in Crime No.276 of 2019 of Ongole I Town Police Station, Prakasam District, particularly against the Accused Nos. 2 to 5.
(2.)This Court has heard Sri K.V.Vijay Kumar, learned counsel for the petitioners and the learned Public Prosecutor appearing for the State.
(3.)The petitioners before this Court are the father, mother, brother and the brother's wife (sister-in-law) of the 1st accused.
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