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Allahabad High Court
Kasim & Another vs State Of U.P. on 4 August, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 20253 of 2010

Petitioner :- Kasim & Another
Respondent :- State Of U.P.
Petitioner Counsel :- Kapil Tyagi
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 the applicant is
innocent and has been falsely implicated. He further submits that the role
assigned to the applicant is of exhortation and the applicant has not caused
any injury to anyone. The applicant is in jail since 25.5.2010.

Keeping in view the nature of the offence, evidence, complicity of the
accused, severity of punishment and submissions of the learned counsel for
the parties, I am of the view that the applicants have made out a case for bail.

Let the applicants Kasim and Yaseen involved in Case Crime No. 115 of
2010, under Sections 324, 307 I.P.C., P.S. Badalpur, District Gautam Buddh
Nagar be released on bail on their 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 applicants will not tamper with the evidence during the trial.

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

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

(iv)The applicants shall report to the police station concerned in the first week
of each month to show their 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
vinay


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