BALVINDER JEET SYAL Vs. STATE OF UTTARANCHAL & ORS.
LAWS(UTN)-2001-1-9
HIGH COURT OF UTTARAKHAND
Decided on January 10,2001

Balvinder Jeet Syal Appellant
VERSUS
State of Uttaranchal And Ors. Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)LEARNED GovernĀ­ment Advocate prays for and is allowed six weeks time to file counter-affidavit.
(2.)LIST after six weeks.
Till the submission of the charge-sheet the petitioner shall not be arrested in Case Crime No. 168 of 2000 under SecĀ­tions 406, 420, 467 IPC. P.S. Cantt. District Dehradun. Stay of arrest granted.

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