STATE OF M P Vs. JALEEL KHAN
LAWS(SC)-2006-3-49
SUPREME COURT OF INDIA
Decided on March 31,2006

STATE OF MADHYA PRADESH Appellant
VERSUS
JALEEL KHAN Respondents


Cited Judgements :-

VIMALANATHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-3-94] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The learned counsel for the respondents identifies the accused, namely, Jaleel Khan and Kishanlal, who are present before us.
(3.)We have heard the learned counsel on both sides.


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