KALA S/O TALA R/O JOGENDER NAGAR P.S BHOPA DISTRICT MUZAFFARNAGAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-111
HIGH COURT OF UTTARAKHAND
Decided on March 20,2012

Kala S/O Tala R/O Jogender Nagar P.S Bhopa District Muzaffarnagar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . S.K. Shandilya, Advocate, present for the applicant. Mr. B.S. Parihar, Brief Holder, present for the State.
(2.) HEARD . Applicant - Kala, who is in jail in connection with Crime No. 03 of 2010, relating to offences punishable under section 396, 307 and 412 of I.P.C., Police Station Kankhal, District Hardwar, has sought his release on bail.
(3.) LEARNED counsel for the applicant submitted that there is no Test Identification Parade held. It is further submitted that in the court PW3 Gopal could identify correctly only two accused Sonu and Roshan in the court. It is pleaded that there is no evidence adduced by PW1, PW2 and PW3 Gopal as against the present applicant. It is further pointed out that with similar role to that of applicant, co -accused Rakesh and Bangal have already been directed to be released on bail by this court on the above ground.;


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