NAND KISHORE @ NANDU S/O MITHAI LAL KASHYAP R/O JAWAHAR NAGAR, HALDWANI DISTRICT NAINITAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-110
HIGH COURT OF UTTARAKHAND
Decided on March 20,2012

Nand Kishore @ Nandu S/O Mithai Lal Kashyap R/O Jawahar Nagar, Haldwani District Nainital Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . Lalit Sharma, Advocate, present for the applicant. Mr. B.S.Parihar, Brief Holder, present for the State.
(2.) HEARD . Applicant - Nand Kishore @ Nandu, who is in jail in connection with Range Case No. 16/Haldwani/2011 -12 relating to offences punishable under section 26 Forest Act and under section 3/55, 4/55 and 6/55 of Biological Diversity Act, 2002 read with rules of 2004, Police Station Tarai Kendriya Van Prabhag, Haldwani, District Nainital, has sought his release on bail.
(3.) ALLEGATION against the applicant is that he was found cutting sandal tree.;


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