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


Allahabad High Court
Nankau vs State Of U.P. on 28 January, 2010
Court No. - 20

Case :- BAIL No. - 567 of 2010
Petitioner :- Nankau
Respondent :- State Of U.P.

Petitioner Counsel :- Dr. L.P. Misra
Respondent Counsel :- Govt. Advocate

Hon'ble Ra° Mani Chauhan,J.

Learned A.G.A. files counter affidavit and learned counsel for the applicant
files rejoinder affidavit which are taken on record.

On the request of learned counsel for the applicant, list in the next cause list.

Order Date :- 28.1.2010
Renu


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