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Kapil vs State Of U.P. on 12 January, 2010

Allahabad High Court
Kapil vs State Of U.P. on 12 January, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 125 of 2010

Petitioner :- Kapil
Respondent :- State Of U.P.
Petitioner Counsel :- Vivek Kumar Singh,Ajay Kumar Singh
Respondent Counsel :- Govt Advocate

Hon'ble Shashi Kant Gupta,J.

Re:- Criminal Misc. Correction Application No. 4757 of 2010.

This is an application seeking correction in the order dated 6.1.2010 passed on
the bail application.

The application is allowed and the order dated 6.1.2010 is corrected as
follows:

“In the first line of the last paragraph of the order dated the name ‘Kajpil’
shall be read as ‘Kapil”

Order Date :- 12.1.2010

vinay

Hon’ble Shashi Kant Gupta,J.

For order, see order of date passed in Criminal Misc. Correction Application
No. 4757 of 2010 making necessary corrections in the order dated 6.1.2010.

Order Date :- 12.1.2010

vinay

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