MUMTAJ ALI Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-2-6
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on February 07,2001

Mumtaj Ali Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

M.C.JAIN, J. - (1.)HEARD learned coun­sel, for the applicant and learned G.A.
(2.)IT is pointed out that no specific role has been assigned against the applicant in the F.I.R. It is also noted that in his statement under Section 161 Cr. P.C. Nasim stated that lathi blow had been struck on Yasin by Ikram. So far as the applicant is concerned the case for bail is made out.
Let the applicant Mumtaj be re­leased on bail in case crime on. 169/2000 under Sections 147/148/149/307/4527 336/302 I. P.C. Police Station Kotwali Roorkee. District Haridwar to the satis­faction of the A.C.J.M. Roorkee.

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