PRADEEP KASHYAP Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-19
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on February 03,2013

Pradeep Kashyap Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Counter affidavit filed on behalf of the State is kept with the record. Heard learned counsel for the applicant and learned counsel for the State/respondent.
(2.) Applicant Pradeep Kashyap, who is in jail in connection with case crime No. 38 of 2012, relating to offences punishable under Sections 420/411 IPC, Police Station Rani Pokhri, District Dehradun, has sought his release on bail.
(3.) A First Information Report was lodged against Pradeep Kashyap, present applicant by the complainant SHO, PS Rani Pokhri, Dehradun on 24.11.2012 as regards the offences punishable under Sections 420/411 IPC and Section 25 Arms Act. The stolen motorcycle along with a country made pistol was alleged to have been recovered from the possession of the accused/applicant. It is also the allegation that the accused-applicant was using that motorcycle with a fake registration no. He is in jail for the last 70 days and he has no previous criminal history.;


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