RAMAN SINGH CHAUHAN Vs. STATE OF M. P.
LAWS(MPH)-2021-3-7
HIGH COURT OF MADHYA PRADESH
Decided on March 10,2021

Raman Singh Chauhan Appellant
VERSUS
STATE OF M. P. Respondents

JUDGEMENT

S.A. Dharmadhikari,J. - (1.) Case Diary is perused.
(2.) Learned counsel for the rival parties are heard.
(3.) The applicant has filed this First application u/S 439, Cr.P.C. for grant of bail.;


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