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Allahabad High Court
Mahaveer Singh vs State Of U.P. on 4 August, 2010
Court No. - 43

Case :- CRIMINAL APPEAL U/S 374 CR.P.C. No. - 512 of 2010

Petitioner :- Mahaveer Singh
Respondent :- State Of U.P.
Petitioner Counsel :- Hemendra Pratap Singh
Respondent Counsel :- Govt. Advocate

Hon'ble Ravindra Singh,J.

Heard learned counsel for the appellant and learned A.G.A.
This is correction application No. 220031 of 2010.
After perusing the record, the order dated 30.7.2010 is hereby corrected
by deleting the sentence ‘ appellant was on bail during pendency of the
trial, he has not misused the liberty of bail’ from the 10th and 11th line
of the order.

Accordingly, this correction application is allowed.
Order Date :- 4.8.2010
Su


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