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Ajay Kumar vs The State Of Madhya Pradesh on 28 June, 2010

Madhya Pradesh High Court
Ajay Kumar vs The State Of Madhya Pradesh on 28 June, 2010
                         M.Cr.C. No.5743/2010
         28/06/2010
              Shri Sanjeev Singh, Advocate for the applicant.
              Shri   Arvind   Singh,   Panel   Lawyer   for   the 
         respondent/State.

Learned counsel for the applicant seeks
permission to withdraw the bail application.

Prayer allowed.

The application is dismissed being withdrawn.

(N.K.Gupta)
Judge

Ansari

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