HASHMAT AND OTHERS Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-3-4
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on March 16,2001

Hashmat and Others Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)ADMIT .
(2.)ISSUE notice to the respondents.
Let the applicants be released on bail on the terms of conditions on which they remained on bail during trial. The releasation of fine shall also remain suspended. Bail allowed.

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