FAKIR CHAND, S/O JALLI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-9-190
HIGH COURT OF UTTARAKHAND
Decided on September 24,2012

Fakir Chand, S/O Jalli Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) Delay in filing the appeal was condoned by this Court and appeal was admitted on 24.12.2009.
(3.) This appeal, preferred under section 449 of Code of Criminal Procedure, 1973 (for short Cr.P.C.), is directed against the order dated 01.02.1999, passed by Sessions Judge, Nainital, directing to recover the amount for which the surety bonds were executed by the sureties (appellants) after the bonds were forfeited.;


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