Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Bagharra @ Munna vs State Of U.P on 3 August, 2010
Court No. - 43

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 17620 of 2010

Petitioner :- Bagharra @ Munna
Respondent :- State Of U.P
Petitioner Counsel :- Ram Singh
Respondent Counsel :- Govt Advocate

Hon'ble Ravindra Singh,J.

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

This is correction application no. 218557 of 2010. After perusing the record
the order dated 21.7.2010 is hereby corrected by adding section 3(1)XII of
SC/ST Act in the second line of fourth para of the order.

Accordingly the correction application is allowed.

Order Date :- 3.8.2010
RPD


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

102 queries in 0.178 seconds.