MAHESH KUMAR Vs. STATE
LAWS(RAJ)-2019-2-57
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on February 05,2019

MAHESH KUMAR Appellant
VERSUS
STATE Respondents

JUDGEMENT

PUSHPENDRA SINGH BHATI, J. - (1.) Petitioner has preferred this misc. petition under Section 482 of Cr.P.C. claiming the following relief :- "1. The salary of the petitioner i.e. salary of Rs.51,001/- per month in EMP ID: RJNA199928003917 may kindly be attached and the cheque amount be deducted in pro-rata basis and same be paid accordingly to the complainant and other persons, may kindly be attached. 2. Any other relief which this Hon'ble Court deems just and proper in favour of the petitioner, m ay kindly be granted and 3. The cost of the criminal misc. petition be allowed in favour of the petitioner."
(2.) For the reasons submitted by learned counsel for the petitioner, the defects pointed out by the office is overruled.
(3.) The allegation in the present facts and circumstances requires only the assistance of the State of Rajasthan which learned Public Prosecutor accepts to render.;


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