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Madhya Pradesh High Court
Suresh Jaiswal vs The State Of Madhya Pradesh on 14 July, 2017
MCRC-1815-2017

(SURESH JAISWAL Vs THE STA TE 0F MADHYA PRADESH)
14-07-20 17

None for the applicant.

Shri Pradeep Singh, Government Advocate for the
respondent No.1/State.

In absence of learned counsel for the applicant, matter is adjourned.

List after three weeks. (RAJ EEV KUMAR DUBEY) JUDGE