Naseer vs State Of U.P. on 13 July, 2010

Allahabad High Court
Naseer vs State Of U.P. on 13 July, 2010
Court No. - 28

Case :- BAIL No. - 2675 of 2010

Petitioner :- Naseer
Respondent :- State Of U.P.
Petitioner Counsel :- Amar Nath Dubey,V.K.Singh
Respondent Counsel :- Govt.Advocate

Hon'ble Shri Kant Tripathi,J.

Heard learned counsel for the applicant and learned AGA and perused the
record.

The learned counsel for the applicant submitted that the applicant has a
criminal history of eight cases, in which he has been enlarged on bail. In all
these cases, Police is the complainant and none of the person from the public
was made witness by the public.

There does not appear to be any reasonable ground to believe that the
applicant will tamper with the witnesses or abscond, if released on bail.

Keeping in view the nature of the offence, evidence, complicity of the
accused, the severity of the punishment and submissions of the learned
counsel for the applicant and the learned AGA, I am of the view that the
applicant has made out a case for bail.

Let the applicant Naseer involved in Case Crime No. 63 of 2009, under
section 401 IPC and 3 (1) of the U.P. Gangsters & Anti Social Activities
(Prevention) Act, P.S. GRP, District Gonda be released on bail on his
furnishing a personal bond and two sureties each in the like amount to the
satisfaction of the Special Judge concerned and also subject to the following
conditions:

(a) the applicant will continue to attend the court concerned on the date fixed.

(b) the applicant will not tamper with the witnesses.

(c) the applicant will not indulge in any illegal activities during the period of
bail.

In case of breach of any of the above three conditions, the trial court will be at
liberty to cancel the bail.

Order Date :- 13.7.2010
shailesh

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