BALESH KUMAR BANSAL Vs. STATE OF UTTARANCHAL AND ANOTHER
LAWS(UTN)-2001-3-6
HIGH COURT OF UTTARAKHAND
Decided on March 14,2001

Balesh Kumar Bansal Appellant
VERSUS
State of Uttaranchal and another Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)HEARD learned Coun­sel for the petitioner from the perusal of the FIR it is clear that there is no abuse of process of law which may warrant inter­ference by this Court, under Section 482, CrPC.
(2.)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 as expeditiously as possible on the same day. Petition dismissed.
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