KAPIL CHOUDHARY Vs. STATE OF M.P.
LAWS(MPH)-2018-3-191
HIGH COURT OF MADHYA PRADESH (AT: INDORE)
Decided on March 19,2018

Kapil Choudhary Appellant
VERSUS
STATE OF M.P. Respondents

JUDGEMENT

P.K.JAISWAL,J. - (1.) Heard. Case diary perused.
(2.) This is third application under Section 439 of Cr.P.C. for grant of bail. Applicant - Kapil Choudhary is implicated in connection with crime No.503/2017 registered at police station- Kotwali, Dewas for offence punishable under sections 302 , 294 , 506 / 34 of IPC and under Section 25 of the Arms Act.
(3.) His first and second applications have been dismissed as withdrawn vide orders dated 6/09/2017 and 14/11/2017, passed in M.Cr.C. Nos.7786/2017 and 19975/2017 respectively with liberty to repeat the same after recording the court statement of the material prosecutions witnesses.;


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