BHIMSEN S/O. RAMGULAM, RESIDENT OF VILALGE BHUWRA NAGAR PANCHAYAT MASWASI, POLICE STATION SWAR, DISTRICT RAMPUR, U.P. Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-94
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Bhimsen S/O. Ramgulam, Resident Of Vilalge Bhuwra Nagar Panchayat Maswasi, Police Station Swar, District Rampur, U.P. Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . Abhishek Verma, Advocate, present for the applicant. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicant Bhimsen, who is in jail in connection with F.I.R. No. 548 of 2011, relating to offences punishable under Section 302, 201, 120B, 364 /34 I.P.C., Police Station - Kashipur, District Udham Singh Nagar, has sought his release on bail.
(3.) IT is a case of circumstantial evidence. Applicant is not named in the First Information Report. Co -accused Puroshottam Chauhan, Baldev Singh Danu and Dharamveer with similar role have already been directed to be released on bail. It is further submitted that merely on the statement of the co -accused, applicant cannot be held guilty.;


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