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Allahabad High Court
Harish Chandra And Others vs State Of U.P. And Another on 28 January, 2010
Court No. - 25

Case :- APPLICATION U/S 482 No. - 1748 of 2010

Petitioner :- Harish Chandra And Others
Respondent :- State Of U.P. And Another
Petitioner Counsel :- B.M. Pandey,Krishna Kr. Mishra
Respondent Counsel :- Govt. Advocate

Hon'ble Rajesh Chandra,J.

By way of this petition under Section 482 Cr.P.C. a prayer has been made that
the bail application of the applicants may be disposed of by the lower court
expeditiously, if possible on the same day in case crime no. 76 of 2004, (State
of U.P. Vs. Harish Chandra & others), under Sections 323, 504, 325, 452,
427 IPC, P.S. Koraon, District Allahabad.

The petition is finally disposed of with this direction to the lower court that
after the applicants surrender in the court within three weeks from today their
bail application shall be disposed of in the light of the judgment passed by 7
Judges’ Bench of this court in Amarawati and another Vs. State of U. P.,
2005 Cr. L. J.755 as approved by the Apex Court in Lal Kamlendra Pratap
Singh Vs. State of U. P. in 2009 (4) SCC 437.

Order Date :- 28.1.2010
RS.


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