ANKIT S/O ISHAM SINGH R/O VILLAGE KHEDA JUTT P.S. MANGLORE, DISTRICT HARDWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-4-120
HIGH COURT OF UTTARAKHAND
Decided on April 24,2012

Ankit S/O Isham Singh R/O Village Kheda Jutt P.S. Manglore, District Hardwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) HEARD . This revision is directed against order dated 19.01.2012, passed by Learned Sessions Judge, Hardwar, in Criminal Appeal No. 04 of 2012, whereby said court has dismissed the appeal and affirmed the order of the Juvenile Justice Board, rejecting the application of the present revisionist, for bail.
(2.) BRIEF facts of the case are that, the Crime No. 210 of 2011 was registered at Kotwali Manglore, relating to offences punishable under section 302/34, 147, 148, 149, 323 and 504 of I.P.C., in which it was alleged that the revisionist Ankit alongwith his two associates, with common intention committed murder of one Nitin. Role of firing shot has been assigned to the present revisionist. It appears that an application was moved before Juvenile Justice Board, Hardwar, for getting declared accused Ankit (present revisionist), as Juvenile. The Juvenile Justice Board, Hardwar, vide its order dated 16.11.2011, passed in Criminal Misc. Case No. 90 of 2011, declared the accused Ankit (present revisionist), as Juvenile. However, the bail application of the accused Ankit was rejected by the Board on 21.12.2011. Aggrieved by said order appeal was preferred before the Sessions Judge, which was dismissed vide impugned order 19.01.2012.
(3.) LEARNED counsel for the revisionist argued that co -accused Vivek and Madhur, who are major, have already been directed to be released on bail, but the revisionist, who was minor on the day of incident, has been denied the bail.;


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