ASHWANI SHARMA S/O. SHYAM LAL SHARMA, R/O. 9 REST CAMP, P.S. KOTWALI, DISTRICT DEHRADUN Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-95
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Ashwani Sharma S/O. Shyam Lal Sharma, R/O. 9 Rest Camp, P.S. Kotwali, District Dehradun Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . K.S. Verma, Advocate, present for the applicant. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicant Ashwani Sharma, who is in jail in connection with Crime No. 326 of 2011, relating to offences punishable under Section 363, 376/511 I.P.C., Police Station - Kotwali, District Dehradun, has sought his release on bail.
(3.) LEARNED counsel for the applicant submitted that applicant has falsely been implicated in the case. There is no allegation of commission of rape. What is alleged in the First Information Report is that had the complainant and others not reached at the spot, the applicant could have committed rape on the girl.;


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