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Amresh Singh vs State Of U.P. on 18 January, 2010

Allahabad High Court
Amresh Singh vs State Of U.P. on 18 January, 2010
Court No. - 8

Case :- BAIL No. - 8441 of 2009

Petitioner :- Amresh Singh
Respondent :- State Of U.P.
Petitioner Counsel :- Suresh Chandra Srivastava
Respondent Counsel :- Govt.Advocate

Hon'ble Ashwani Kumar Singh,J.

Heard learned counsel for the applicant, learned A.G.A. and
perused the entire record of the case.

The submission of learned counsel for the applicant is that in all
the cases shown in the gang-chart, the accused-applicant is on
bail, as averred in para 5 of the bail application. It is further
submitted that this case under U.P. Gangsters and Antisocial
Activities (Prevention) Act has been slapped on the accused-
applicant by the police, in vengeance, so that the accused-
applicant may languish in jail for a considerable long period. The
applicant is in jail since 30.6.2009, as mentioned in para 17 of the
bail application, which has not been controverted by the State.
Considering the overall aspects of the matter, I hereby provide
that applicant be released on bail in Case Crime No.40 of 2009,
under Section 2/3 (1) U.P. Gangsters and Antisocial Activities
(Prevention) Act, 1986, P.S.Jamo, District Sultanpur, on his
filing a personal bond and two sureties each in the like amount to
the satisfaction of the court concerned.

Order Date :- 18.1.2010
A

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