GHULAM MOHAMMAD KUMAR Vs. STATE OF JAMMU AND KASHMIR
LAWS(J&K)-2020-4-9
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 03,2020

Ghulam Mohammad Kumar Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents

JUDGEMENT

TASHI RABSTAN,J. - (1.)This is an application, moved by appellant/applicant, seeking his release on parole/interim bail in view of COVID-19 (Coronavirus) outbreak.
(2.)Main Appeal, being CrlA (S) no. 04/2020, challenging judgment and sentence dated 27th February 2020, passed by the court of First Additional Sessions Judge (Special Judge, Anticorruption) Baramulla in a case titled as State through SHO P/S VOK v. Ghulam Mohammad Kumar bearing FIR no. 39/2006 under Section 5(1) read with 5(2) of Prevention of Corruption Act, and Section 161 RPC, convicting/sentencing him to undergo simple imprisonment of two years and fine of fine of Rs. 10,000/- under each offence.
(3.)Alongside Appeal, an application for suspension and grant of bail has also been filed by appellant/applicant, which is pending adjudication.
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