GULFAM Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-3-5
HIGH COURT OF UTTARAKHAND
Decided on March 13,2001

GULFAM Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)HEARD learned Coun­sel for the applicant and the learned Government Advocate.
(2.)IN my opinion the applicant is li­able to be released on bail.
Let the applicant be released on bail in Case Crime No. 28 of 2000. Under Section 386, IPC, Police Station Jwalapur District Hardwar, on his furnishing a per­sonal bond and two sureties each in the like amount to the satisfaction of C.J.M. concerned. Bail granted.

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