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Raj Kumar Yadav vs The State Of Madhya Pradesh on 5 May, 2015

Madhya Pradesh High Court
Raj Kumar Yadav vs The State Of Madhya Pradesh on 5 May, 2015
CRA-1906-2010

(RAJKUMAR YADA V Vs THE STA TE 0F MADHYA PRADESH)
05-05-2015

Shri Ajay Shukla, learned Government Advocate for the
respondent/State seeks time to file objections to the application for

suspension of sentence and grant of bail.

Two weeks time as prayed for is granted.

(SHANTANU KEMKAR) (RAJ ENDRA MAHAJAN)
JUDGE JUDGE

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