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Allahabad High Court
Bhogai vs State Of U.P. on 29 January, 2010
Court No. - 52
Case :- CRIMINAL MISC. BAIL APPLICATION No. - 26573 of 2008

Petitioner :- Bhogai

Respondent :- State Of U.P.

Petitioner Counsel :- R.C.Maurya
Respondent Counsel :- Govt. Advocate

Hon'ble Arvind Kumar Tripathi,J.

List revised. No one is present except learned AGA. It appears that the
counsel for the applicant has no instruction to press the bail application.

Accordingly the bail application is rejected.

Order Date :- 29.1.2010
Hsc/


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