Billar Yadav & Another vs State Of U.P. on 23 June, 2010

Allahabad High Court
Billar Yadav & Another vs State Of U.P. on 23 June, 2010
Court No. - 29

Case :- CRIMINAL APPEAL No. - 1104 of 2004

Petitioner :- Billar Yadav & Another
Respondent :- State Of U.P.
Petitioner Counsel :- Jagdish Singh Sengar,D.P. Singh,S.N. Singh,V.P.
Srivastava
Respondent Counsel :- A.G.A.,Bishram Tewari

Hon'ble Arun Tandon,J.

Hon’ble Rajesh Chandra,J.

The application has been moved by the accused applicant Billar Yadav for
short term bail on the ground that the marriage of his daughter Km. Reeta is to
take place on 27.06.2010.

We have considered over the respective arguments and we feel that a case of
short term bail is made out for a week.

The application is allowed. Let the applicant Billar Yadav be released on short
term bail in Sessions Trial No. 283 of 2002 starting from 26.06.2010 on his
furnishing a personal bond of Rs. 1 lac and two solvent sureties each in the
like amount to the satisfaction of Court concerned.
Both the sureties will be his near kith and kins. His short term bail will lapse
on 30.06.2010, on which date applicant is directed to surrender.
This matter will come up on 02.07.2010.

On next date, learned counsel for the applicant is directed to file the surrender
certificate of the applicant on an affidavit.
Order Date :- 23.6.2010
Sharad

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