BALWANT Vs. STATE OF H. P.
LAWS(HPH)-2021-2-12
HIGH COURT OF HIMACHAL PRADESH
Decided on February 04,2021

BALWANT Appellant
VERSUS
STATE OF H. P. Respondents

JUDGEMENT

Anoop Chitkara,J. - (1.) The petitioner, incarcerating upon his arrest for alluring and raping a minor girl, has come up before this Court seeking regular bail.
(2.) Earlier, the petitioner has filed a bail petition before this Court, which was registered as Cr.MP(M) No.1092 of 2020. Vide order dated 18.8.2020, the same was dismissed as withdrawn.
(3.) The status report does not mention any criminal history. Still, Para 5 of the bail petition says that a case under Section 307 of the IPC has been registered against the petitioner, and the petitioner was convicted on an earlier occasion. His appeal is pending adjudication before this Court, but the sentence is suspended.;


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