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Allahabad High Court
Annu @ Indrajeet Viswakarma vs State Of U.P. on 3 August, 2010
Court No. - 47

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 20212 of 2010

Petitioner :- Annu @ Indrajeet Viswakarma
Respondent :- State Of U.P.
Petitioner Counsel :- Sengar Vineet Singh
Respondent Counsel :- Govt. Advocate

Hon'ble B.N. Shukla,J.

Heard learned counsel for the applicant and learned A.G.A.
appearing for the State.

It is contended by the learned counsel for the applicant that
co-accused Sonu alias Ravindra Balmiki has been granted
bail by this court. Applicant is not named in the F.I.R. and his
name appeared in the confessional statement of co-accused
Prashant Tewari. The recovery of clutch wire has been
fabricated by the police.

Learned A.G.A. contended that applicant was also involved
in committing the murder of the deceased and clutch wire
was recovered on his pointing out.

Perused the bail order of the co-accused. Case of the
applicant stands on same footing. Applicant is in jail since
11.11.2009.

Considering the facts and circumstances of the case and
submissions made by the learned counsel for the applicant
and without expressing any opinion on the merits of the
case, the applicant is entitled to be released on bail.

Let the applicant Annu alias Indrajeet Viswakarma involved
in Case Crime No. 1350 of 2009, under Sections 302, 393
IPC Police Station Kalyanpur District Kanpur Nagar be
released on bail on his furnishing a personal bond with two
sureties each in the like amount to the satisfaction of the
court concerned.

Order Date :- 3.8.2010
Atul kr. sri.


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