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Kamlesh Babu Tiwari vs State Of U.P. on 19 January, 2010

Allahabad High Court
Kamlesh Babu Tiwari vs State Of U.P. on 19 January, 2010
Court No. - 48

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 32652 of 2009

Petitioner :- Kamlesh Babu Tiwari
Respondent :- State Of U.P.
Petitioner Counsel :- S.K.Pandey,Dilip Kumar,R.K.Dubey,Rajiv Gupta
Respondent Counsel :- Govt Advocate,Smt Usha Srivastava,V K Srivastav

Hon'ble Surendra Singh,J.

As prayed by the learned AGA as well as the learned counsel for the
informant, are allowed two weeks’ time to file counter affidavit. One week’s
time thereafter to file rejoinder affidavit.

List this case thereafter before the regular Bench.

Order Date :- 19.1.2010
SFH

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