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Tejendra Singh Walia Vs. State of Madhya Pradesh

[Criminal Appeal No.998 of 2012 (Special Leave Petition (CRL.) No.1542 of 2011]

O R D E R

1. Leave granted.

2. This appeal is preferred by the appellant against the judgment and order dated 4th February, 2011 passed by the High Court of Madhya Pradesh, Bench at Indore in M.Cr.C.No.7211 of 2011 against rejection of his application for anticipatory bail.

3. This Court, while issuing notice on 4th March, 2011, passed the following order: "In case the petitioner is arrested he shall be released on bail to the satisfaction of the Arresting Officer.

4. "Having heard learned counsel for the parties to the lis and in the facts and circumstances of the case, we deem it appropriate to confirm the order dated 4th March, 2011 passed by this Court. Appeal is disposed of accordingly.

.......................J. (H.L. DATTU)

.......................J. (CHANDRAMAULI KR. PRASAD)

NEW DELHI;

JULY 13, 2012

ITEM NO.48 COURT NO.8 SECTION IIA

S U P R E M E C O U R T O F I N D I A RECORD OF PROCEEDINGS

Petition(s) for Special Leave to Appeal (Crl) No(s).1542/2011(From the judgment and order dated 04/02/2011 in MCRC No.7211/2011 of The HIGH COURT OF M.P. AT INDORE)

Tejendra Singh Walia Vs. State of M.P.

(With appln(s) for anticipatory bail, permission to file additional documents and office report )

Date: 13/07/2012

This Petition was called on for hearing today.

CORAM :

HON'BLE MR. JUSTICE H.L. DATTU

HON'BLE MR. JUSTICE CHANDRAMAULI KR. PRASAD

For Petitioner(s)

Mr.Sanjay R.Hegde, Adv.

Mr.S.Nithin, Adv.

Mr.Tinzin Tsering, Adv.

For Mr. Anil Kumar Mishra,Adv.

For Respondent(s)

Ms.Ayesha Chawdhry, Adv.

Ms.Musharraf Chawdhry, Adv.

For Mr. C.D. Singh,Adv.

UPON hearing counsel the Court made the following

O R D E R

Leave granted.

Heard learned counsel for the parties to the lis.

Appeal disposed of, in terms of the signed order.

Court Master

Court Master

(G.V.Ramana)

(Vinod Kulvi)

(Signed order is placed on the file)

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