GANESH SHANKAR SINGH AND OTHER Vs. STATE OF M.P.
LAWS(MPH)-2018-8-248
HIGH COURT OF MADHYA PRADESH
Decided on August 20,2018

Ganesh Shankar Singh And Other Appellant
VERSUS
STATE OF M.P. Respondents

JUDGEMENT

C.V.SIRPURKAR,J. - (1.) Since, all the aforesaid three miscellaneous criminal cases have arisen from the same crime number, they have been heard analogously and are being disposed of by this common order.
(2.) Heard on these second applications under section 439 of the Code of Criminal Procedure, 1973 filed on behalf of petitioners Ganesh Shankar Singh and Narendra Singh Dhurve and first application under section 439 of the Code of Criminal Procedure, 1973 filed on behalf of petitioner Narendra Singh Paraste for bail, in Crime No. 86/2017 registered by P.S.-Rajendragram, District-Annupur under Sections 376, 376 (2), 376 (D) and 394 of the Indian Penal Code.
(3.) First application for the same relief filed on behalf of petitioner Ganesh Shankar Singh was dismissed by this Court by order dated 23.10.2017 passed in M.Cr.C. No. 11917/2017.;


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