STATE OF UTTAR PRADESH Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-12-148
HIGH COURT OF UTTARAKHAND
Decided on December 19,2012

STATE OF UTTAR PRADESH Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the order dated 27.11.2012, passed by Chief Judicial Magistrate, Almora in Criminal Case N0. 190 of 2008, whereby said Court has rejected the Application No. 163A, moved on behalf of U.P. C.B. C.I.D. .
(3.) From the perusal of the papers on record, it appears that a Crime No. 253 of 1995, was registered against the accused/respondent no. 2 Ram Kumar Gupta, in respect of offences punishable under Section 380, 409 of I.P.C. and one punishable under Section 3 sub-section (1) Of Official Securities Act, at police Station-Kotwali Almora, District-Almora.;


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