MOHAN Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2020-9-55
SUPREME COURT OF INDIA
Decided on September 24,2020

MOHAN Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents


Cited Judgements :-

SAVITHA DUTT VS. STATE OF KERALA [LAWS(KER)-2021-3-7] [REFERRED TO]
A. DEVADAS VS. STATE OF KERALA [LAWS(KER)-2021-3-52] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)We have heard learned counsel for the parties.
(3.)The order impugned in this appeal is one of rejecting the prayer for suspension of sentence/grant of bail during the pendency of the appeal against conviction qua the appellant (Mohan).
;


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