MOHD. TAHIR Vs. STATE OF U.P.& ANR.
LAWS(UTN)-2001-3-3
HIGH COURT OF UTTARAKHAND
Decided on March 07,2001

MOHD. TAHIR Appellant
VERSUS
State of U.P.And Anr. Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)HEARD learned Counsel for the petitioner.
(2.)FROM the perusal of the F.I.R. it is clear that there is no abuse of process of law which may warrant interference by this Court under Section 482 Cr. P.C. The writ petition is dismissed, however, it is provided that if petitioner surrenders and moves bail application before the Magistrate he shall consider the same and disposed of the same on the same day on merits. Petition dismissed.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.