NASEER Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-12-2
HIGH COURT OF UTTARAKHAND
Decided on December 21,2001

NASEER Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)HEARD learned counsel for the applicant as well as learned Government Advocate.
(2.)PERUSED the record of bail application.
In my opinion, it is a fit case for bail. Let the applicant Naseer be released on bail in Criminal Case No. 325 of 2001, under Sections 420, 467, 468, 471, 120-B and 411 of I.P.C., P.S. Dalanwala, District Dehradun, on his furnishing a personal bond with adequate sureties in the like amount to the satisfaction of C.J.M. Dehradun. Bail granted.

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