ABHINAV KUMAR @ MANISH Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-12-1
HIGH COURT OF UTTARAKHAND
Decided on December 30,2001

Abhinav Kumar @ Manish Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)HEARD learned counsel for the applicant as also the learned Additional Government Advocate.
(2.)I also perused the record of bail application.
In my opinion, it is a fit case for bail.

(3.)LET the applicant Abhinav Kumar alias Manish be released on bail in case crime No. 498 of 2001, under Section 394/411 of the I.P.C., P.S. Kotwali, District Dehradun, on his furnishing a personal bond with adequate sureties to the satisfaction of C.J.M., Dehradun. Bail granted.
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