JITENDRA SINGH S/O NAIN SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-8-132
HIGH COURT OF UTTARAKHAND
Decided on August 20,2013

Jitendra Singh S/O Nain Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) This is a 2nd bail application seeking regular bail in F.I.R. No. 2 of 2013 under Sections 323, 354, 504 and 506 I.P.C. and 3 (1), (10), (11) of S.C. & S.T. (Prevention of Atrocities) Act, 1989, Patti Sundrakhal, District Nainital.
(2.) Mr. Vipul Sharma, learned counsel for the applicant submits that applicant is in judicial custody w.e.f. 21st May, 2013; offences are triable by the Magistrate; after investigation, chargesheet has already been submitted.
(3.) Considering the totality of the facts and circumstances of the case, I direct, let the accused/applicant be released on bail on furnishing his personal bond of Rs.50,000/- and two sureties of like amount to the satisfaction of competent concerned Magistrate.;


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