MAKSOOD S/O MEHMOOD R/O MO BANDERTOLL KASBA Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-8-87
HIGH COURT OF UTTARAKHAND
Decided on August 07,2012

Maksood S/O Mehmood R/O Mo Bandertoll Kasba Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this petition, moved under Section 482 of Cr.P.C., the petitioner has sought quashing of the order dated 24.11.2011, passed by Additional Chief Judicial Magistrate, Roorkee, in Criminal Case No. 686 of 2011, State Vs. Manu and others, whereby said court has rejected the application of the present petitioner for his exemption through counsel in the proceedings of the case on the date fixed i.e. 24.11.2011.
(3.) From the perusal of record, it appears that the present petitioner was on bail in connection with offence punishable under Section 411 of I.P.C., in the same matter. However, the charge sheet has been filed also in respect of offences punishable under Section 413 and 414 of I.P.C. As such, technically, the petitioner is required to seek bail in respect of the offences punishable under additional sections mentioned in the charge sheet.;


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