MOHAMMAD AFZAL LONE Vs. SENIOR SUPERINTENDENT OF POLICE, KUPWARA
LAWS(J&K)-2020-5-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on May 04,2020

Mohammad Afzal Lone Appellant
VERSUS
Senior Superintendent Of Police, Kupwara Respondents

JUDGEMENT

ALI MOHD.MAGREY,J. - (1.)The instant application has been filed by the applicant seeking extension of time for making good the deficiency, in the form of affixing requisite court fee alongwith attested affidavit with the hard copy of the bail application.
(2.)On the set of facts and the grounds urged, coupled with submission made, the instant application is allowed and the applicant is permitted to make good the deficiency in the form of affixing requisite court fee alongwith attested affidavit with the hard copy of the bail application as and when Registry starts working in the regular form. Crl.M. is accordingly disposed of.
(3.)The applicant has filed the instant application in terms of Section 439 of Cr.P.C. for grant of bail in his favour in case FIR No. 81/2019 of Police Station Kralpora under Section 13 ULA (P) Act, 147, 148, 149, 336, 353 of RPC.
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