GUFRAN SON OF NAZEER AHMAD; NAUSHAD SON OF BUDHAN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-2-57
HIGH COURT OF UTTARAKHAND
Decided on February 06,2012

Gufran Son Of Nazeer Ahmad; Naushad Son Of Budhan Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Supplementary Affidavit filed on behalf of the applicants is kept with the record. Likewise, learned AGA has filed counter affidavit on behalf of the State. The same is also kept with the record.
(2.) Heard learned counsel for the applicants and learned AGA for the State.
(3.) The genesis of the present bail application is traceable to an FIR which has been registered at Police Station Jhabera, district Haridwar as case crime no. 2 of 2012 under Section 5/11 (1) 5/11 (1) Uttarakhand Protection of Cow Progeny Act, 2007, Police Station Jhabera, District Haridwar against the applicants with the allegations that on 31.12.2011 SI Anuj Singh along with other police personnel of Police Station Jhabera, district Haridwar were deputed to maintain law and order to Chowki Iqbalpur area were on patrol and were checking the suspicious vehicles at Sunheti Tiraha, Kuwan Road. Suddenly they saw one car coming from Budha Fatak on which they gave the indication of their torch light to stop the car but the car did not stop and rushed away swiftly. On suspicion, the police personnel chased the car on their private motor cycles and apprehended the applicants at about 10:35 pm from Herchandpur Majra Road. The number of the case was RJ 20 IC 5711, after which on query the car driver told his name Gufran and the other person in car told his name Naushad. On search of car meat wrapped in panni was found from the dikki of car and the applicants told the police about the quantity of the cow meat to be 1 quintal.;


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