HEERA LAL Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-6-35
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on June 07,2019

HEERA LAL Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

SANJEEV PRAKASH SHARMA, J. - (1.) This bail application has been filed under Section 438 CrPC. in connection with FIR No.162/2019 registered at Police Station Karni Vihar, Jaipur (West) for the offences under Section 143 , 323 , 324 , 341 , 308 and 427 IPC whereupon the investigation was commenced. Apprehending his arrest, the petitioner moved the bail application before the court below, which was dismissed. Hence, this bail application has been filed.
(2.) Heard learned counsel for the petitioner and the learned Public Prosecutor and perused the material made available on record.
(3.) Learned counsel for the petitioner submits that there was cross case registered with regard to the incident and the allegation is of having attacked the petitioner at his own residence by the complainant party.;


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