ABDUR REHROAN Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-4-3
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on April 17,2001

Abdur Rehroan Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.)P .C. Verma, J. Heard learned coun­sel for the applicant and learned G.A.
(2.)IN my opinion the applicant is liable to be released oh bail.
Let the applicant be released on bail in case crime No. 175 of 2000 under Sec­tion 364-A, I.P.C. P.S. Bhagwanpur, Distt. Haridwar, on his furnishing a personal bond and two sureties each in the like amount to the satisfaction C.J.M. con­cerned.

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