Om Kilash And Others vs State Of U.P. And Another on 2 February, 2010

Allahabad High Court
Om Kilash And Others vs State Of U.P. And Another on 2 February, 2010
Court No. - 42

Case :- APPLICATION U/S 482 No. - 2740 of 2010

Petitioner :- Om Kilash And Others
Respondent :- State Of U.P. And Another
Petitioner Counsel :- Anurag Pathak
Respondent Counsel :- Govt. Advocate

Hon'ble Rakesh Tiwari,J.

Heard learned counsel for the applicant, learned A.G.A. Sri K.N. Bajpai for
the State and perused the record.

By this application under Section 482 Cr.P.C. the applicants have challenged
the order dated 13.7.2009 by which they have been summoned in Case
No.1349 of 2008.

Learned counsel for the applicants does not dispute the fact that the revision
lies against the impugned summoning order.
The present application under section 482 Cr.P.C. is, therefore, dismissed on
the ground of availability of alternative remedy.

Order Date :- 2.2.2010
RCT/-

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