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Krishna Kumar vs State Of U.P. on 3 August, 2010

Allahabad High Court
Krishna Kumar vs State Of U.P. on 3 August, 2010
Court No. - 18

Case :- BAIL No. - 4621 of 2010

Petitioner :- Krishna Kumar
Respondent :- State Of U.P.
Petitioner Counsel :- Abhishek Ranjan
Respondent Counsel :- G.A.

Hon'ble S.N.H. Zaidi,J.

Heard on second correction application (C.M.Application No.76741 of 2010)

Ground appears sufficient.

Application is allowed.

Let memo of bail application be corrected accordingly.

Original bail order has also been corrected.

Office is directed to make correction in the certified copy of the order.

Application is disposed of.

Order Date :- 3.8.2010
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