ROSHNI @ KAJAL BUNDELA, THROUGH MOTHER MITHLESH BUNDELA Vs. THE STATE OF MADHYA PRADESH
LAWS(MPH)-2018-7-277
HIGH COURT OF MADHYA PRADESH
Decided on July 16,2018

Roshni @ Kajal Bundela, Through Mother Mithlesh Bundela Appellant
VERSUS
The State of Madhya Pradesh Respondents

JUDGEMENT

J.K.MAHESHWARI,J. - (1.) It is informed by the learned Government Advocate that under telephonic information received, the girl has been received.
(2.) She be produced at 2.30 P.M. before the Court.
(3.) As requested by the learned Government Advocate the matter be taken up at 2.30 P.M. Later At 2.30 PM;


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