ROHIT KUMAR ALIAS RAJU Vs. STATE OF NCT DELHI
LAWS(DLH)-2007-10-170
HIGH COURT OF DELHI
Decided on October 05,2007

ROHIT KUMAR @ RAJU S/O. LATE SH.OM PRAKASH Appellant
VERSUS
BSES RAJDHANI POWER LTD,STATE OF NCT DELHI THROGUGH THE STANDING COUNSEL NEW DELHI Respondents

JUDGEMENT

V.B.GUPTA, J. - (1.) Petitioner herein had earlier filed Crl.M.C.No.2952/2007 under Section 482 Cr.P.C. seeking quashing of order dated 31st May, 2007 and 25th July, 2007 passed by Sh. Rakesh Tewari, Addl.Sessions Judge in Criminal Complaint case, whereby he had issued non-bailable warrants and process under Section 82 and 83 Cr.P.C. against the petitioner.
(2.) In that petition, it was also prayed that Addl.Sessions Judge be directed to bail out the petitioner in accordance with law and petitioner undertook that he will appear before the court of Addl.Sessions Judge, if directed and co-operate with the prosecution of the case on the next date of hearing, that is, 19th September, 2007.
(3.) On that petition, this Court on 17th September, 2007passed the following order:- "Keeping in view the facts and circumstances of the case, the execution of process under Section 82/83 Cr.P.C. issued against the petitioner is stayed till 19th September, 2007 provided the petitioner deposit a sum of Rs.2,500/- as adjournment costs with the trial court by that date and appear before the trial court on that day.";


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