BIJENDRA SINGH S/O. SRI ILAM CHAND AND BABU RAM S/O. SITARAM BOTH R/O. VILLAGE RAMPUR RAIGHATI, P.S. KOTWALI LAKSAR, DISTRICT HARDWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-103
HIGH COURT OF UTTARAKHAND
Decided on March 21,2012

Bijendra Singh S/O. Sri Ilam Chand And Babu Ram S/O. Sitaram Both R/O. Village Rampur Raighati, P.S. Kotwali Laksar, District Hardwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . Karan Anand, Advocate, present for the applicants. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicants - Bijendra Singh and Babu Ram, who are in jail in connection with Crime No. 193 of 2011, relating to offences punishable under section 420 and 120B of I.P.C., Police Station Kotwali Laksar, District Hardwar, have sought their release on bail.
(3.) LEARNED counsel for the applicants submitted that the First Information Report is delayed by more than three years. Land was sold in the year 2007, and the F.I.R. is lodged in the year 2011. It is further pointed out that co -accused Satpal has already been granted bail. Applicant is in jail since December, 2011. Learned counsel for the applicants further pleaded that the applicants are innocent, and falsely implicated.;


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