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Ajay Kumar vs State Of Haryana on 20 May, 2009

Punjab-Haryana High Court
Ajay Kumar vs State Of Haryana on 20 May, 2009
IN THE HIGH COURT OF PUNJAB & HARYANA AT CHANDIGARH

                               Crl.M. No. M- 10135 of 2009 (O&M)
                               Date of decision : 20.5.2009.

                              ...

    Ajay Kumar
                                             ................ Petitioner

                               vs.

    State of Haryana
                                            .................Respondent



    Coram: Hon'ble Mr. Justice K.C. Puri



    Present: Sh. S.S. Gill, Advocate
             for the petitioner.

             Mrs. Neena Madan, Additional Assistant Advocate General,
             Haryana.
                ...


    K.C. Puri, J. (Oral)

As per allegation of the prosecution, the petitioner

accompanied alongwith the main accused Sunil @ Jhudi, who fired

from the gun.

No specific role has been attributed to the petitioner.

So, without commenting on the merits of the case, bail to the

satisfaction of the trial Court.

( K.C. Puri )
20.5.2009. Judge
chugh

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