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Raghunatha v/s The State of Karnataka


    Petition(s) for Special Leave to Appeal (Crl.) No.3854-3855 of 2021

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

    For the Petitioner: K.V. Muthu Kumar, AOR, D. Mohan Kumar, Advocate. For the Respondent: ----



Judgment Text

1. Heard learned counsel for the petitioner.2. Considering the facts and circumstances of this case, we do not find it appropriate to allow the prayer of the petitioner at this stage.3. However, we dispose of these petitions with the observation that the High Court may hear and decide the pending appeal of the petitioner as expeditiously as possible preferably within a period of nine months from the receipt of a copy of this order. In case, the appeal is not decided within the stipulated period, thepetitioner is at liberty to renew his prayer for bail before the High court, which shall be considered on i

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ts own merits.4. Pending application(s), if any, stands disposed of.
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