PRINCE KAPOOR Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-8-14
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 11,2020

Prince Kapoor Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Puneet Gupta - (1.)The accused Prince Kapoor seeks bail in FIR No. 47/2019 registered with Police Station, Raj Bagh, Kathua. The challan also stands presented before the court of learned Principal Sessions Judge, Kathua. The charge has been framed against the accused under Section 401 RPC by the trial court. The accused moved an application for grant of bail before the trial court but the same came to be dismissed on 29.06.2020. The accused stands arrested in the case on 24.04.2019 and since then he is in custody. The objections along with the status report have been filed to the bail application.
(2.)Heard learned counsel for the parties.
(3.)The case of the prosecution in brief is that on 24.03.2019 three accused arrayed in the challan came to the petrol pump of the complainant situate at Seswan More NHW-1 and after snatching Rs.1 lac from the petrol pump ran away from the site but before fleeing away they caused gun injuries to the employees of the complainant. Initially, the case came to be registered under Section 307/397/392 RPC read with Section 3/27 Arms Act. The usual investigation took place in the case and on the completion of the same, the challan came to be presented against these three accused persons and also four more persons were arrayed as accused in the challan for the offence under Section 401 RPC. One of the accused, namely, Ajay Verma is stated to be at large.
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