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Gaurav Chaudhary vs State Of U.P. on 19 July, 2010

Allahabad High Court
Gaurav Chaudhary vs State Of U.P. on 19 July, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 18295 of
2010

Petitioner :- Gaurav Chaudhary
Respondent :- State Of U.P.

Petitioner Counsel :- Aditya Prasad Mishra
Respondent Counsel :- Govt Advocate

Hon'ble Shashi Kant Gupta,J.

Learned AGA prays for and is granted three weeks’ time for filing
counter affidavit.

Rejoinder affidavit may be filed by the applicant within one week
thereafter.

List the matter in the first week of September 2010.

Order Date :- 19.7.2010
vinay

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