RAM LAKHAN SINGH Vs. UNION OF INDIA
LAWS(MPH)-2021-2-54
HIGH COURT OF MADHYA PRADESH
Decided on February 12,2021

RAM LAKHAN SINGH Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

VIJAY KUMAR SHUKLA,J. - (1.) This is the first application preferred by the applicants under Section 438 of the Code of Criminal Procedure, 1973 (for short, "the Code"] for grant of anticipatory bail.
(2.) The applicants are apprehending their arrest in connection with Crime No.RC2172016(A)0017 registered at the Police Station, C.B.I., Vyapam Scam Cases, Camp Bhopal (MP), in respect of the offences punishable under sections 419, 420, 467, 468, 469, 471, 474 and 120-B of the Indian Penal Code (for brevity, "the IPC") and under Section 3(D)(2)/4 of the M.P. Recognized Examination Act, 1937 (for short, "the Recognized Examination Act").
(3.) Learned counsel for the applicants submits that they have been falsely implicated in the charge-sheet.;


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