KAMLA Vs. STATE OF M. P.
LAWS(MPH)-2021-2-34
HIGH COURT OF MADHYA PRADESH
Decided on February 25,2021

KAMLA Appellant
VERSUS
STATE OF M. P. Respondents

JUDGEMENT

G.S. Ahluwalia,J. - (1.) Case diary is available.
(2.) This is sixth application filed under Section 439 of Cr.P.C. for grant of bail.
(3.) The applicant has been arrested on 07.08.2018 in connection with Crime No.368/2017 registered by Police Station Padav, District Gwalior for offence punishable under Sections 498-A, 304-B, 34 of IPC.;


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