SUBHASH S/O. PHOOL SINGH R/O. CHAKPHERI AFJALGARH BIJNOR, UTTAR PRADESH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-96
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Subhash S/O. Phool Singh R/O. Chakpheri Afjalgarh Bijnor, Uttar Pradesh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . D.N. Sharma, Advocate, present for the applicant. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) HEARD . Applicant Subhash, who is in jail in connection with Crime No. 160 of 1999 (Crime Case No. 252 of 2010), relating to offences punishable under Section 147, 148, 323, 307, 427, 504 I.P.C., Police Station - Rudrapur, District Udham Singh Nagar, has sought his release on bail.
(3.) THE first bail application was dismissed for non prosecution on 13.09.2011.;


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