MAHENDRA SINGH RAGHUVANSHI Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-5-5
HIGH COURT OF MADHYA PRADESH (AT: GWALIOR)
Decided on May 08,2021

Mahendra Singh Raghuvanshi Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

SHEEL NAGU, J. - (1.) Victim despite having been served with the notice by the State about this case on 02.05.2021, no-one appears for the Victim.
(2.) Learned counsel for the rival parties are heard through video conferencing.
(3.) Perused the case diary.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.