DEEP NARAYAN S/O LATE SRI JAGDISH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-4-154
HIGH COURT OF UTTARAKHAND
Decided on April 26,2012

Deep Narayan S/O Late Sri Jagdish Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition, the petitioners have sought direction of this court to release the petitioner of parole for a period of fifteen days.
(3.) Admittedly an appeal is pending before the Supreme Court of India, numbered as Criminal Appeal no. 1184 of 2011, Sudershan Verma and others Vs. State of Uttarakhand. The matter pertains to the offences punishable under section 147, 148, 302/149 and under section 307/149 and section 324/149 of I.P.C., which was registered at Police Station Rudrapur, District Udham Singh Nagar. In such a case this court cannot grant or short term bail by 2 exercising powers under Article 226 of Constitution of India.;


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