KULDEEP KUMAR ALIAS KAPIL Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-2021-1-29
HIGH COURT OF HIMACHAL PRADESH
Decided on January 04,2021

Kuldeep Kumar Alias Kapil Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

CHANDER BHUSAN BAROWALIA,J. - (1.) The matter is taken up through video conference.
(2.) The instant bail application has been maintained by the petitioner under Section 439 of the Code of Criminal Procedure for grant of bail, in case FIR No. 233 of 2019, dated 16.10.2019, under Sections 363, 376 and 504 of Indian Penal Code and Section 4 of Prevention of Children from Sexual Offences Act, registered at Police Station Boileauganj, District Shimla, H.P.
(3.) As per the petitioner, he is innocent and has been falsely implicated in the present case. He is permanent resident of the place and neither in a position to tamper with the prosecution evidence nor in a position to flee from justice, so he may be released on bail.;


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