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Anand Kumar vs The State Of U.P. on 9 July, 2010

Allahabad High Court
Anand Kumar vs The State Of U.P. on 9 July, 2010
Court No. - 8

Case :- BAIL No. - 5027 of 2010

Petitioner :- Anand Kumar
Respondent :- The State Of U.P.
Petitioner Counsel :- Nadeem Murtaza
Respondent Counsel :- Govt.Advocate

Hon'ble Shri Kant Tripathi,J.

Heard the learned counsel for the applicant and the learned AGA for the State
and perused the record.

The learned counsel for the applicant submitted that four persons have
sustained injuries but all the injuries sustained by the injured persons except
the injury no.1 of the injured Phoolmati were superficial. It was also
submitted that as many as six persons have been implicated in this case and it
is not clear as to who was the author of the injury no.1 of the injured Smt.
Phoolmati. It was further submitted that the incident took place on account of
a sudden quarrel.

The learned AGA on the other hand submitted that the applicant has a
criminal history of eight cases.

The learned counsel for the applicant in reply submitted that all other cases
are not very serious in nature.

Keeping in view the nature of the offence, evidence, complicity of the
accused, the severity of the punishment and submissions of the learned
counsel for the applicant and the learned AGA, I am of the view that the
applicant has made out a case for bail.

Let the applicant Anand Kumar involved in case crime no. 345 of 2010 under
sections 147, 323, 324, 325, 452, 308, 504 and 506 IPC, PS Zaidpur, District
Barabanki be released on bail on his furnishing a personal bond and two
sureties each in the like amount to the satisfaction of the Chief Judicial
Magistrate concerned.

Order Date :- 9.7.2010
MTA

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