Cancellation of Bail – Murder – Land dispute – Prior enmity – at the spot the accused persons named in the FIR attacked them and in the said incident brother of the informant died and other persons were seriously injured – Bail cancelled – Appeal allowed.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html