PRAMILA SYAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-49
HIGH COURT OF UTTARAKHAND
Decided on June 14,2012

Pramila Syal Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) HEARD .
(2.) BY means of this petition moved under Section 482 Cr.P.C., the petitioner has sought her release on bail forthwith on execution of the personal bond. 2 However, no crime number has been mentioned in the petition under Section 482 of Cr.P.C., in which the bail is sought. Not only this, even it is not mentioned as to where the applicant is presently lodged, and in connection with what offence.
(3.) A list has been enclosed as annexure No.1 to the petition with the copy of letter dated 02.01.2012, issued from the Office of the Superintendent, Model Jail, Chandigarh. The said list discloses as many as one hundred fifty six criminal cases pending against the present petitioner in various courts of Uttarakhand, Uttar Pradesh, Himachal Pradesh, Madhya Pradesh, West Bengal, Haryana, Delhi and Rajasthan.;


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