SURAPANENI SARITHA Vs. SURAPANENI CHAITANYA
LAWS(APH)-2019-9-3
HIGH COURT OF ANDHRA PRADESH
Decided on September 05,2019

Surapaneni Saritha Appellant
VERSUS
Surapaneni Chaitanya Respondents


Referred Judgements :-

ARNESH KUMAR V. STATE OF BIHAR [REFERRED TO]


JUDGEMENT

U. Durga Prasad Rao, J. - (1.)In this petition filed under Section 439(2) Cr.P.C., the petitioner-de facto complainant seeks to cancel the bail granted to A1 & A2 by the learned VI Additional Chief Metropolitan Magistrate, Vijayawada in Crl.M.P.No.1984/2019 in Cr.No.176/2019.
(2.)A1 & A2 and others are alleged to have committed offences punishable under Sections 498-A, 406, 494 & 495 IPC in Cr.No.176/2019 of A.S.Nagar Police Station, Vijayawada. The trial Court considering that Sections 494 & 495 IPC are bailable offences and Sections 498A & 406 IPC are amenable to the decision of Hon'ble Apex Court in Arnesh Kumar v. State of Bihar, 2014 5 Supreme 324 granted them bail. The same is challenged in this petition.
(3.)Heard Sri Cheruvu Phani Teja, learned counsel for petitioner, and learned Public Prosecutor representing the fourth respondentState.
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