MANISH S/O SHER SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-12-135
HIGH COURT OF UTTARAKHAND
Decided on December 11,2012

Manish S/O Sher Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the order dated 29.11.2012, passed by Sessions Judge, Haridwar in Criminal Appeal No. 171 of 2012, whereby said court has dismissed the appeal under Section 52 of Juvenile Justice (Care and Protection of Children) Act 2000 and refused the bail of the revisionist (Juvenile).
(3.) Brief facts of case are that on 21.09.2012 a first information report was lodged at police station Jhabreda, District Haridwar, relating to offence punishable under Section 302 of I.P.C. on the basis of which the Crime No. 164 of 2012 was registered against the four accused namely Rahul, Satveer, Chota Saini and a Son of Sitab Singh. Applicant was not named in the first information report.;


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