CHANDRA SHEKHER BHATT S/O. KRISHNA NAND BHATT, R/O. VILLAGE DOULE, POST GOURIHAT, THANA JHULAGHAT, DISTRICT PITHORAGARH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-92
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Chandra Shekher Bhatt S/O. Krishna Nand Bhatt, R/O. Village Doule, Post Gourihat, Thana Jhulaghat, District Pithoragarh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . B.S. Adhikari, Advocate, present for the applicant. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicant Chandra Shekhar Bhatt, who is in jail in connection with Crime No. 1527 of 2005, relating to offences punishable under Section 420, 467, 468, 471 I.P.C., Police Station - Kotwali Pithoragarh, District Pithoragarh, has sought his release on bail.
(3.) IN the First Information Report, it is alleged that the applicant had fraudulently taken loan of Rs. 66500/ - from the complainant Bank. Learned counsel for the applicant submitted that now the applicant has repaid the entire loan with interest.;


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