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S. Somasundaram v/s The Superintendent of Police, CBCID Wing, SIPCO Campus, Chennai & Others

    Crl.O.P.(MD)No. 12438 of 2014

    Decided On, 04 July 2014

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE G.M. AKBAR ALI

    For the Petitioner: R. Murugan, Advocate. For the Respondents: A.P. Balasubramani, Government Advocate (Crl. Side).



Judgment Text

(Prayer:Petition is filed under Section 482 of the Code of Criminal Procedure, directing the change of investigation, obtaining the viscera report, entrusting the investigation to the first respondent to investigate the same.)

1. This petition has been filed directing change of investigation, obtaining the viscera report, entrusting the investigation to the first respondent to investigate the same.

2. When the matter was taken up for hearing, the learned Government Advocate (crl.side) submitted that the viscera report has already been obtained and the respondents are ready to file a final report.

3. Recordin

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g the above submission, this Criminal Original Petitions is closed.
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