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Madhya Pradesh High Court
Babu @ Rajendra Thakur vs The State Of Madhya Pradesh on 9 August, 2010
                       M.Cr.C. No.2542/2010
         09/08/2010
             Shri Vijay Nayak, Advocate for the applicant.
             Shri B.P.Pandey, Public Prosecutor for the
         respondent-State.

Learned counsel for the applicant seeks
permission to withdraw the application.
Prayer allowed.

The application is dismissed being
withdrawn.

(N.K.Gupta)
Judge

Ansari


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