RAJ PAL Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-2-1
HIGH COURT OF UTTARAKHAND
Decided on February 14,2001

RAJ PAL Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.)HEARD learned counsel for the applicant and learned G. A.
(2.)IT is pointed out that as per the prosecution case, no demand for ransom was made. The alleged victim returned of his own without having suffered any injury on 16-10-2000. The FIR was lodged two days later on 18-10-2000. The prosecution has also shown no motive against the accused. Without reference to the ultimate merits of the case, the applicants Raj pal, Mange Ram, Rajesh and Tara are released on bail in case Crime No. 229/2000 under Section 364, I. P. C. P. S., Laksar, District Haridwar on each of them furnishing a personal bond and two sureties each in the like amount to the satisfaction of the C. J. M., Haridwar. Ordered accordingly.
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