ANIL KUMAR TULSIYANI Vs. STATE OF U P
LAWS(SC)-2006-5-82
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on May 05,2006

ANIL KUMAR TULSIYANI Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents


Referred Judgements :-

STATE VS. AMARMANI TRIPATHI [REFERRED TO]



Cited Judgements :-

DHUK SINGH VS. STATE OF RAJASTHAN [LAWS(SC)-2009-2-6] [REFERRED TO]
PHULCHAND TIRKEY VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(JHAR)-2010-9-88] [REFERRED TO]
UMARANI VS. PALANIANDI [LAWS(MAD)-2007-9-190] [REFERRED TO]
RAJ KUMAR GOEL VS. DIRECTORATE OF ENFORCEMENT [LAWS(DLH)-2018-5-9] [REFERRED TO]
PRADEEP N SHARMA VS. STATE OF GUJARAT [LAWS(GJH)-2010-3-192] [REFERRED TO]
RAMPRASAD VISHWANATH GUPTA VS. PRAKASH GANPAT KADAM [LAWS(BOM)-2011-1-32] [REFERRED TO]
SUNIL VS. STATE OF HARYANA [LAWS(P&H)-2013-5-637] [REFERRED]
SHAHI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-10-16] [REFERRED TO]
STATE OF GUJARAT VS. M N DINESH [LAWS(GJH)-2008-1-86] [REFERRED TO]
PRAVINBHAI KASHIRAMBHAI PATEL VS. STATE OF GUJARAT [LAWS(SC)-2010-7-98] [REFERRED TO]
VIJAY GANPAT UTEKAR VS. SUNNY SURESH JADHAV [LAWS(BOM)-2010-1-56] [REFERRED TO]
RAMESH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-5-27] [REFERRED TO]
MITA GUHA VS. STATE OF TRIPURA [LAWS(GAU)-2011-2-11] [REFERRED TO]
NIZAMUDDIN ALIAS RAJU VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-12-4] [REFERRED TO]
SAMI ULLAH AND ORS VS. STATE [LAWS(J&K)-2018-5-38] [REFERRED TO]
BINEESH NATESAN VS. STATE OF KERALA [LAWS(KER)-2007-3-350] [REFERRED TO]
RAMDAS SAKHARAM PAWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-2-42] [REFERRED TO]
STATE OF GUJARAT VS. NARENDRA K AMIN [LAWS(GJH)-2008-1-337] [REFERRED TO]
AMITBHAI ANILCHANDRA SHAH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GJH)-2010-10-274] [REFERRED TO]
BINEESH VS. STATE OF KERALA [LAWS(KER)-2006-12-27] [REFERRED TO]
STATE OF GUJARAT VS. DESAI JIGISHBHAI @ RAJUBHAI NAGJIBHAI [LAWS(GJH)-2016-2-13] [REFERRED TO]
KAMAL KUMAR BOHRA VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-7-19] [REFERRED TO]
YASIR IQBAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-7-79] [REFERRED TO]
UNION OF INDIA VS. AMBALAL SRILALJI AHIR [LAWS(BOM)-2011-12-101] [REFERRED TO]
VIKRAM VINAY BHAVE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-5-11] [REFERRED TO]
TARUN HARISH SHARMA VS. STATE OF U P [LAWS(ALL)-2009-7-55] [REFERRED TO]
TALLURI SRINIVAS VS. STATE [LAWS(APH)-2009-10-82] [REFERRED TO]
AJITHKUMAR ALIAS AJI VS. STATE OF KERALA [LAWS(KER)-2007-1-620] [REFERRED TO]
VIBHA TIWARI VS. STATE OF U P [LAWS(ALL)-2009-7-43] [REFERRED TO]


JUDGEMENT

H. K. Sema, J. - (1.)Leave granted.
(2.)The challenge in this appeal is to the order dated 7.9.2005 passed by the High Court of judicature at Allahabad in Criminal Misc. Bail Application No.11884 of 2005 granting bail to the second respondent-accused.
(3.)We may at this stage, dispose of one of the arguments of Mr. Vijay Hansaria, learned senior counsel, for the second respondent-accused that the petition itself is not maintainable, as the same is not filed by an aggrieved party. This contention does not survive as by our order dated 30.9.2005 permission to file Special Leave Petition has already been granted.


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