Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Javed @ Body Builder @ Daroga vs State Of U.P. on 4 August, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 20433 of 2010

Petitioner :- Javed @ Body Builder @ Daroga
Respondent :- State Of U.P.
Petitioner Counsel :- Harindra Prasad
Respondent Counsel :- Govt. Advocate

Hon'ble Shashi Kant Gupta,J.

Heard learned counsel for the applicant, learned A.G.A. and perused the
record.

It is submitted by the learned counsel for the applicant that in the present case
two cases have been shown in the gang chart against the applicant in which
the applicant has been released on bail. He is in jail since 10.01.2010.

In view of the facts and circumstances of the case and submissions made by
learned counsel for the applicant and learned A.G.A., and without expressing
any opinion on the merits of the case , the applicant is entitled to be released
on bail.

Let the applicant Javed @ Body Builder @ Daroga involved in Case Crime
No. 752 of 2009, under Section 3 (1) of U.P. Gangsters and Anti Social
Activities (Prevention) Act, 1986, P.S. Kotwali, District Mau be released on
bail on his furnishing a personal bond and two sureties each in the like
amount to the satisfaction of the court concerned with the following
conditions;

(i)The applicant will not tamper with the evidence during the trial.

(ii) The applicant will not pressurise/ intimidate the prosecution witness.

(iii)The applicant will appear before the trial court on the date fixed.

(iv)The applicant shall report to the police station concerned in the first week
of each month to show his good conduct and behavior.

In case of breach of any of the above conditions , the court below shall be at
liberty to cancel the bail.

Order Date :- 4.8.2010
IA/v.k.updh.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.113 seconds.