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Prakash vs The State Of Karnataka on 22 June, 2009

Karnataka High Court
Prakash vs The State Of Karnataka on 22 June, 2009
Author: Subhash B.Adi
IN mg men comer or KA.a1m'rA1m. A1' nmeamnn
DATED THIS THE 22nd DAY 01: JUNE, 2009  

BEFORE

THE HON'BLE MR.JUS'}'ICE SUBHASH  "   T»  AL

CRIMINAL PETITION NQ;:»:5$91g:)o9V."   V'

BETWEEN:

PRAKASH V
s/0. GA'I"£'I NINGAPPA,  
MALLIKARJUNA, AGED won'? 35 YEARS, _,
AGRICULTURIST, V    '  ' 
R/O. CHOWLAHIRIYUR. '
KADUR TALSJK. _  
_     PE"'I'I'I'1ONER

(B3; Sngé-G éwszéfim t§1im3Y.,é;D\n

THE S'FA'i'Evf)F*v!<;AR;NAT}%?;;I{  

BY YAGAT:P0L1cE»sm'r-zen,  ,

REPTD. Q?    
HIGH COURTBUILDING',  "

BANGALORE.  - * V -

.. .. RESPONDENT

{B§”sz~L.sA11sH 122 GIRJI, HCGP)

_V » ; CRL.P_vF’1LE§=¥JfS.439 CR.P.C BY THE ADVOCATE FOR THE
PETITIQEIER-. :’i>1§Am~;c; THAT THIS Howmg COURT MAY BE

. PLEAS’E_D’ ‘m_ Efiigskes THE PETITIONER ow BAEL EN CRIME NO.

45/2oo9″”0§”‘Yp;C§AT1 POLICE STATION, WHICH IS REGESTEREE FOR

” g)§?FENc:.afs P/U/S 448, 376, 511, 596 R/W 34 CF 1136.

.’ Tais PETITION COMING on FOR ORDERS THIS BAY, THE

COLIR”£’ MADE THE FOLLOWING:

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