STATE OF UTTARAKHAND Vs. J S RAI
LAWS(UTN)-2013-4-99
HIGH COURT OF UTTARAKHAND
Decided on April 08,2013

STATE OF UTTARAKHAND Appellant
VERSUS
J S Rai Respondents

JUDGEMENT

- (1.) This is delay condonation application no. 1444 of 2012 for condonation of delay in filing the appeal against the judgment and order dated 13.7.2012 passed by learned Additional Sessions Judge/4th Fast Track Court, Dehradun, in Sessions Trial No. 179 of 2010.
(2.) There is a delay of 41 days in filing the appeal, which is sufficiently explained in the affidavit filed with the delay condonation application.
(3.) Delay condonation application is allowed. Delay is condoned.;


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