DEEPAK SINGH S/O RAJENDRA SINGH Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-12-66
HIGH COURT OF UTTARAKHAND
Decided on December 03,2013

Deepak Singh S/O Rajendra Singh Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Applicant Deepak Kumar, who is in jail in connection with Case Crime/F.I.R. No. 480 of 2013, Under Section- 379, 411 of I.P.C. and Section 4/10 of Trees Protection Act, Police Station Haldwani, District-Nainital, has sought his release on bail.
(3.) Learned counsel for the applicant submitted that no any specific role has been assigned to him to commit the alleged crime. He argued that the applicant has falsely been implicated in the criminal case. He further submitted that the applicant is languishing in jail since 06.08.2013. He submitted that the offences made against the applicant are triable by Magistrate. It is submitted that the applicant was merely driver of the offending vehicle. He submitted that the applicant is innocent person and gives undertaking that he will face the trial and will never misuse the bail. Further, it is stated that the co-accused Shyam Kumar @ Ramjee has already been granted bail by this Court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.