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G.Alfonza vs Sudarsana Babu on 26 February, 2007

Kerala High Court
G.Alfonza vs Sudarsana Babu on 26 February, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl Rev Pet No. 4097 of 2006(B)


1. G.ALFONZA,
                      ...  Petitioner

                        Vs



1. SUDARSANA BABU,
                       ...       Respondent

2. STATE OF KERALA, REPRESENTED BY

                For Petitioner  :SRI.RAJA VIJAYARAGHAVAN

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice K.R.UDAYABHANU

 Dated :26/02/2007

 O R D E R
                         K.R. UDAYABHANU, J.

                  --------------------------------------

                      CRL.R.P. NO. 4097 of 2006

                  ---------------------------------------


           Dated this the 26th day of February,  2007


                                 ORDER

The matter has been settled. The compounding Petition has

been filed, signed by both the parties and their respective

counsel. The same is allowed. Hence the case is compounded

and the accused acquitted.

The Crl. R.P is disposed of accordingly.

K.R.UDAYABHANU,JUDGE.

RV

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