NEERAJ LEKHAK @ JARNI S/O GOVIND BALLABH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-11-90
HIGH COURT OF UTTARAKHAND
Decided on November 26,2012

Neeraj Lekhak @ Jarni S/O Govind Ballabh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the order dated 06.11.2012, passed by learned Sessions Judge, Pithoragarh, whereby said court has dismissed the Criminal Appeal No. 29 of 2012, and affirmed the order dated 26.10.2012 (rejecting the bail application) passed by Juvenile Justice Board, Pithoragarh, in
(3.) Learned counsel for the revisionist submitted that there is no dispute that the revisionist is juvenile and he was declared so by the Juvenile Justice Board, Pithoragarh. A Crime No. 12 of 2012 was registered against the revisionist at Police Station Kotwali Pithoragarh, relating to offences punishable under Section 457, 380 and 411 of I.P.C., which pertains to theft of Ghee, cigarette and Boro-Plus. It is contended that in view of the provision contained in Section 12 of Juvenile Justice (Care and Protection of Children) Act, 2000, the Juvenile Justice Board as well as learned Sessions Judge have erred in law, in declining the bail to the present revisionist, who had no criminal history, merely for a reason that he escaped from the children's home on one occasion.;


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