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Krishna S/O Narasa Shetty vs State Of Karnataka By Hanur Police on 5 June, 2008

Karnataka High Court
Krishna S/O Narasa Shetty vs State Of Karnataka By Hanur Police on 5 June, 2008
Author: Jawad Rahim


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A meme is flied arnm _
appeitant seeking permission to withdraw_.t£*:e%f’§.~g>::$%ai.«._ ‘
the basis cf what is averted in tré
Permitted to withdraw the apiiegl. ‘A ‘ V.

The appeai stands dispofiéuigf if: te n-“fig ngano.

Registry is direnigd. _i.CPg tcV’.A-‘V the Trial

Sd/’3
Iudgfi

sai’-‘F *

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