AMBA LAL PATEL Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2001-6-7
HIGH COURT OF UTTARAKHAND
Decided on June 09,2001

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 FI.R. As per own case of the prosecution no extortion took place.
Let the applicant Amba Lal Patel S/o Shri Chatur Dass be released on bail in case crime No. 542 of 2001 under Sections 386/120-B, I.P.C. P, S. Haldwani, District Nainital, on his fur­nishing a personal bond and two sure­ties in the like amount to the satisfaction of the C. J. M. Nainital.

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