NAVEEN BHAIYA @ NAVEEN AGARWAL S/O. LATE SHRI HAZARI LAL R/O. BERAGI CAMP, KANKHAL DISTRICT HARDWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-102
HIGH COURT OF UTTARAKHAND
Decided on March 21,2012

Naveen Bhaiya @ Naveen Agarwal S/O. Late Shri Hazari Lal R/O. Beragi Camp, Kankhal District Hardwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . Rajendra Singh, Advocate, present for the applicant. Mr. B.S. Parihar, Brief Holder, present for the State.
(2.) APPLICANT - Naveen Bhaiya @ Naveen Agarwal who is in jail in connection with crime no. 21 of 2012, relating to offence punishable under section 386 IPC, Police Station Kankhal, District Hardwar, has sought his release on bail. Heard learned counsel for the parties.
(3.) IT is alleged in the first information report that an attempt to extort Rs. 50,000/ - was made by the applicant.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.