RAJKUMAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-104
HIGH COURT OF UTTARAKHAND
Decided on March 21,2012

RAJKUMAR Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . S.K. Shandilya, Advocate, present for the applicant. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicant - Rajkumar @ Raju, who is in jail in connection with Crime No. 310 of 2011, relating to offences punishable under section 420, 467, 468 and 471 of I.P.C., Police Station Kotwali Roorkee, District Hardwar, has sought his release on bail.
(3.) THE First Information Report is delayed by more than six months. Learned counsel for the applicant submitted that a civil suit is already pending in respect of the dispute relating to execution and specific performance of agreement in question. Applicant is in jail for last more than five months. It is pleaded that applicant has no criminal history. It is further pleaded that the allegations in the First Information Report are false.;


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