AMBA LAL PATEL Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-9-21
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on September 06,2001

AMBA LAL PATEL Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

M.C.JAIN,J. - (1.)HEARD learned coun­sel for the applicant and learned A.G. A.
(2.)IT is submitted on behalf of the applicant that he is not named in the F.I.R. As per own case of the prosecution no extortion took place.
Let the applicant Amba Lai Patel S/o Shri Chatur Dass be released on bail in case Crime No. 542 of 2001 under Sections 386/120B, I.P.C. P.S. Haldwani, District Naini-tal, on his furnishing a personal bond and two sureties in the like amount to the satisfac­tion of the C. J.M., Nainital. Bail granted.

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