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


Allahabad High Court
Lala Luhar vs State Of U.P. on 28 January, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 887 of 2010

Petitioner :- Lala Luhar
Respondent :- State Of U.P.
Petitioner Counsel :- Rajesh Kumar Pandey
Respondent Counsel :- Govt Advocate

Hon'ble Shashi Kant Gupta,J.

Re:- Criminal Misc. Correction/Amendment Application No. 22784 of
2010.

This is an application seeking correction/amendment in the order dated
11.1.2010 passed on the bail application.

Learned counsel for the applicant is permitted to make necessary correction in
the bail application.

The application is allowed and the order dated 11.1.2010 is corrected as
follows:

“In the first line of the last paragraph of the order dated 11.1.2010 , ‘Case
Crime No. 482 of 2009’ shall be read as ‘Case Crime No. 487 of 2009”

Order Date :- 28.1.2010
vinay

Hon’ble Shashi Kant Gupta,J.

For order, see order of date passed in Criminal Misc. Correction/Amendment
Application No. 22784 of 2010 making necessary corrections in the order
dated 11.1.2010.

Order Date :- 28.1.2010
vinay


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