SHARAD Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-2-4
HIGH COURT OF MADHYA PRADESH
Decided on February 03,2021

SHARAD Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Rajeev Kumar Shrivastava,J. - (1.) Heard through Video Conferencing.
(2.) I.A. No.3177/2021, an application for urgent hearing is taken up, considered and allowed for the reasons mentioned therein.
(3.) The applicant has filed this first bail application u/S.439 Cr.P.C for grant of bail.;


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