POOJA SHARMA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-1-36
HIGH COURT OF UTTARAKHAND
Decided on January 14,2013

POOJA SHARMA Appellant
VERSUS
The State of Uttarakhand Respondents

JUDGEMENT

B.S. Verma, J. - (1.) HEARD Sri Saurabh Adhikari, Advocate appearing on behalf of accused/applicant and Sri Sudhir Chaudhary, Addl. G.A. on behalf of the State. The accused -applicant Smt. Pooja Sharma has sought her bail, who is in jail in connection with Case Crime No. 24 of 2012, u/ss. 394, 411 and 120 -B I.P.C. P.S. Clementown District Dehradun.
(2.) ACCORDING to prosecution case, the accused -applicant Smt. Pooja Sharma along with other co -accused committed loot on 10 -4 -2012 in the house of the complainant Pradeep Rathi at about 15 hours and took away laptop, coin of gold and silver, jewellery, cash worth Rs. 30,000/ - and an idol of Ganesh and Laxmi Ji. F.I.R. of the incident was lodged on the same day against un -known persons. Thereafter on 10 -12 -2012 accused/applicant along with co -accused was arrested near ISBT, Dehradun after she was spotted by complainant's wife and looted property comprising of one gold chain with locket, tops, two pair of Bichhuwa and one bangle were recovered from her possession. Learned counsel appearing on behalf of accused -applicant has contended that there is no public witness of the recovery made from the applicant and the accused -applicant has been falsely implicated in the case.
(3.) IN the facts and circumstances of the case, without expressing any opinion as to the merit of the case, this court is of the view that the applicant deserves bail.;


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