SIYARAM YADAV Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-5-1
HIGH COURT OF MADHYA PRADESH (AT: GWALIOR)
Decided on May 03,2021

Siyaram Yadav Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

RAJEEV KUMAR SHRIVASTAVA, J. - (1.) I.A. No.11829/2021, an application for urgent hearing is taken up, considered and allowed for the reasons mentioned therein.
(2.) This is the first bail application u/S.439 Cr.P.C filed by the applicant for grant of bail.
(3.) Applicant has been arrested on 31.03.2021 by Police Station Tighra, District Gwalior (MP) in connection with Crime No. 14/2021 registered for the offence punishable under sections 379, 414 of IPC and sections 4,21 of Mines and Minerals (Development and Regulation) Act and sections 3/181, 39/192, 66/192A, 146/196, 50/170K, 51/177, 77/177, 05/180 of Motor Vehicles Act.;


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