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Madhya Pradesh High Court
Rajesh Bhangre vs The State Of Madhya Pradesh on 13 May, 2016
                           WP-2781-2016
             (RAJESH BHANGRE Vs THE STATE OF MADHYA PRADESH)


13-05-2016

Shri Sunil Choubey, learned counsel for the petitioner
prays for permission to file appropriate application for
summoning record.
Shri P. Shroti, learned P.L. for the respondents/State.

As jointly agreed, list in the third week of June, 2016. Interim relief granted on earlier occasion shall continue till next date of hearing.

(SUJOY PAUL) JUDGE