Loading...

M B Prasad S/O M Balakrishna vs State By Basavanagudi Police … on 27 May, 2008

Karnataka High Court
M B Prasad S/O M Balakrishna vs State By Basavanagudi Police … on 27 May, 2008
Author: Huluvadi G.Ramesh


Condition No.1 to 3 passed by the 11 Add]. CMM., Batgam in
Cr.No.35/08 in erder dated 22.4.08. C –,

This Criminal Petitien coming on for

Court made the following-

Heard the learned ttheu
learned Government

2. While pcfitioner stringent
conditions VBACCM, Bangalore.
the complainant. Hence,
in Condition No.1 in
so the cash security of Rs.l0,00,000f-

deleted: in No.2 except that the accused final] not

temaining terms are deleted. In so far as Condition

~. it is ordered that if the title deeds are

gsmuabxettwixh the petitioner the same may be deposimi in the

W”

Court. However, petitioner is at liberty to sack

of the conditions imposed before the: conccrncxi V’ ‘% T’ T V

3. Accordingly, petitioxi of.

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information