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


Uttaranchal High Court
Mr. Manish Arora vs Unknown on 26 June, 2014
CRMA No. 864/14 (Recall Application)
IN
CRLA No. 136 of 2004

Hon'ble V.K. Bist, ACJ.

      Mr. Manish Arora, Advocate for the
applicants/appellants.
      Mr. N.S. Kanyal, Brief Holder for the State.
      Heard.
      This application has been moved for recall
of the order dated 19.05.2014, whereby bail
granted to the appellants was cancelled.
      Counsel for the appellants submits that on
19.05.2014

, the appeal was listed on board, but
on that date, counsel engaged by the appellants
could not appear before the Court. It is submitted
that non-appearance of the appellants was
neither deliberate nor intentional.

The accused/appellants are present today
before the Court, who have duly been identified
by his counsel.

In such view of the matter, order dated
19.05.2014 passed by this Court is hereby
recalled.

Application stands disposed of.

(V.K. Bist, ACJ.)
26.06.2014
NCM:


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