CHOTA @ CHOTA LAL Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-2-7
HIGH COURT OF UTTARAKHAND
Decided on February 28,2001

Chota @ Chota Lal Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)LET the appellant be released on bail on the same terms and condiĀ­tions on which he was on bail during trial. Bail granted.
;


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