VARUN Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-3-10
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on March 28,2001

Varun Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

M.C.JAIN,J. - (1.)HEARD learned counsel for the applicant and learned G.A.
(2.)THE deceased was allegedly done to death by non-applicant. He received single incised wound so far as applicant Varun is concerned, a case for bail is made out.
Let the applicant Varun be released on bail in case crime No. 231/2000 under Section 302, I.P.C., P.S. Roorkee, District Haridwar, on his furnishing a personal bond and two sureties in the like amount to the satisfaction of C. J.M. Haridwar.

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