SUNIL GAUR S/O SURESH GAUR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-1-63
HIGH COURT OF UTTARAKHAND
Decided on January 19,2012

Sunil Gaur S/O Suresh Gaur Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard Mrs. Prabha Naithani and Ms. Anjali Noliyal, Advocates on behalf of applicant and Ms. Mamta Bisht, learned A.G.A. on behalf of State.
(2.) The applicant has applied for bail in case crime No. 261 of 2011, U/Ss 380, 457, 411 I.P.C., P.S. Kotwali Jwalapur, District Haridwar.
(3.) Learned counsel for the applicant has submitted that the applicant has been falsely implicated in the case on the basis of statement of co-accused Bhawri Devi. As per prosecution story the co-accused Bhawri Devi was arrested by the police of District Guna Madhya Pradesh along with the alleged stolen articles and after her arrest she informed about the involvement of applicant and one Shanu Khan in the case.;


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