RAJ PAL, S/O. LATE SHRI SAMEY SINGH AND SMT. RASHMI @ RESHMA W/O. SHRI RAJ PAL SINGH BOTH R/O. VILLAGE IDRESHPUR POLICE STATION KHANPUR, DISTRICT HARDWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-3-97
HIGH COURT OF UTTARAKHAND
Decided on March 22,2012

Raj Pal, S/O. Late Shri Samey Singh And Smt. Rashmi @ Reshma W/O. Shri Raj Pal Singh Both R/O. Village Idreshpur Police Station Khanpur, District Hardwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) MR . Rajendra Singh and Mr. Parikshit Saini, Advocates, present for the applicants. Mr. M.A. Khan, Brief Holder, present for the State.
(2.) COUNTER affidavit has been filed on behalf of the State. Same be taken on record. Applicants - Raj Pal and Rashmi @ Reshma who are in jail in connection with crime no. 63 of 2011, relating to offence punishable under section 304B IPC, Police Station Khanpur, District Hardwar, have sought their release on bail.
(3.) HEARD learned counsel for the parties.;


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