DEEP NARAYAN S/O LATE JAGDISH AND TWO OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-1-64
HIGH COURT OF UTTARAKHAND
Decided on January 19,2012

Deep Narayan S/O Late Jagdish And Two Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard Mr. Navneet Kaushik, Advocate holding brief of Mr. S.S. Chauhan, counsel for the petitioners and Ms. Mamta Bisht, A.G.A. on behalf of State.
(2.) Learned counsel for the petitioners has submitted that he does not want to press prayer No.1 made in the writ petition.
(3.) By means of prayer No.2, made in the writ petition, the petitioners have sought a writ, order or direction in the nature of mandamus directing the respondents to release the applicants on parole for a period of ten days, in S.T.No. 109/1990, Crime No. 583-A/89, U/Ss 147, 148, 302 read with Section 149 I.P.C., Section 307 read with section 149 I.P.C. and Section 324 read with Section 149 I.P.C. P.S. Rudrapur, District Udham Singh Nagar.;


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