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Mahaveer Katara vs State Of U.P. & Another on 20 July, 2010

Allahabad High Court
Mahaveer Katara vs State Of U.P. & Another on 20 July, 2010
Court No. - 54

Case :- APPLICATION U/S 482 No. - 22971 of 2010

Petitioner :- Mahaveer Katara
Respondent :- State Of U.P. & Another
Petitioner Counsel :- G.S.Hajela
Respondent Counsel :- Govt. Advocate

Hon'ble Vinod Prasad,J.

Looking to the entire facts and circumstances of the case and after hearing
counsel for the applicant, I am not inclined to quash the order dated 10.3.2010
passed by Additional Sessions Judge, Court No. 1, Agra in S.T. No. 720/2009
(State Vs. Guddu and others), under Sections 147, 148, 149, 323, 324, 308,
506 I.P.C., P.S. Shahganj, District Agra.

The said prayer, therefore, is refused. However, I direct trial Judge that since
the counsel is involved, there is scanty chances of absconding, therefore, both
the courts below will do well to consider the bail prayer of the applicant on
the same day on which it is moved keeping in mind the fact that whether the
offence under Section 308 I.P.C. is made out or not.

With the aforesaid direction, this application is disposed off.

Order Date :- 20.7.2010
AKG/-

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