YASHPAL Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-3-1
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on March 08,2001

YASHPAL Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

- (1.)Heard learned counsel for the applicant and the Govt. Advocate.
(2.)The applicant is involved in Case Crime No. 479 of 2000, under Section 498-A/307, I.P.C. 3/4 Dowry Prohibition Act, P.S. Dholanwala District Haridwar.
(3.)I have also gone through the rejection order passed by learned Sessions Judge.
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