JEETMAL JAIN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-10-33
HIGH COURT OF MANIPUR
Decided on October 16,2019

Jeetmal Jain Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.Muralidaran,J. - (1.) Heard Mr. Anjan Prasad Sahu, learned counsel appearing for the petitioner and Mr. Y. Ashang, learned Public Prosecutor appears for the respondents.
(2.) In this case Accused No. 1 namely, Mr. Mahendra Kumar Jain had already approached this Court and filed Criminal Petition No. 39 of 2019 for quashing the FIR No. 55(7) 2019 U/S 506/120-B of IPC, 20/18 UA(P) Act and 66-F (2) IT Act, 2000 on the file of the respondent/police and this Court's order dated 11.9.2019 entertained the Criminal Petition No. 39 of 2019 andhad granted an order of interim stay.
(3.) This petitioner is an Accused No. 2 in this FIR No. 55(7) 2019 U/S 506/120-B of IPC, 20/18 UA(P) Act and 66-F (2) IT Act, 2000 and filed this present Criminal Petition No. 45 of 2019 for quashing the FIR. Hence, Admit. Notice. ;


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