VEER SINGH KUSHWAH Vs. THE STATE OF MADHYA PRADESH
LAWS(MPH)-2021-3-95
HIGH COURT OF MADHYA PRADESH
Decided on March 19,2021

Veer Singh Kushwah Appellant
VERSUS
The State of Madhya Pradesh Respondents

JUDGEMENT

G.S.AHLUWALIA,J. - (1.) Record of the Court below has been received.
(2.) Today the case is fixed for consideration of I.A. No.17339 of 2020 for suspension of sentence and grant of bail.
(3.) It is submitted by the Counsel for the appellant, that since, the appellant has already undergone actual jail sentence of more than 3 years, out of the total jail sentence of Rigorous Imprisonment of Seven years, therefore, the appeal may be heard finally.;


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