MOTAMARRI APPANNA VEERRAJU Vs. THE STATE OF WEST BENGAL
LAWS(SC)-2020-2-137
SUPREME COURT OF INDIA
Decided on February 20,2020

Motamarri Appanna Veerraju Appellant
VERSUS
The State Of West Bengal Respondents

JUDGEMENT

- (1.)Delay condoned.
(2.)Leave granted.
(3.)These appeals take exception to the judgment(s) and order(s) dated 15.05.2019, 05.08.2019, 25.09.2019 and 27.11.2019 passed by the High Court of Judicature at Calcutta in C.R.M. No.6471 of 2018 granting interim protection to the appellant during the pendency of the bail application which was filed in August, 2018 in connection with offence punishable under Sections 384/385/389/119/403/120B/411/467/468/471/409 IPC and g.) (c)/13(1) (d)/13(1) (3) r/w 13(2) Prevention of Corruption Act, 1988.
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