Chob Singh & Another vs State Of U.P. on 27 January, 2010

Allahabad High Court
Chob Singh & Another vs State Of U.P. on 27 January, 2010
Court No. - 45

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 35399 of 2009

Petitioner :- Chob Singh & Another
Respondent :- State Of U.P.
Petitioner Counsel :- Mohan Lal Yadav
Respondent Counsel :- Govt. Advocate

Hon'ble Vijay Kumar Verma,J.

Heard learned counsel for the applicants and learned AGA for the State.

The first and foremost submission made by learned counsel for the applicants
is that in the FIR of theft of transformer, the applicants were not named and
their names appeared after 29 days in the statement of the witnesses.

Having regard to all the facts and circumstances of the case, but without
expressing any opinion on merit, applicants may be released on bail.

Let the applicants Chob Singh s/o Kaptan Singh and Mukesh s/o Kaptan
Singh be released on bail in case crime no. 960 of 2009 under section 136
Indian Electricity Act, P.S. Alapu , District Budaun on their separately
executing a personal bond of Rs.20,000/- and furnishing two sureties each in
the like amount to the satisfaction of the court concerned.

Order Date :- 27.1.2010
yachna

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