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Allahabad High Court
Pappu Jaiswal @ Balram vs State Of U.P. on 4 August, 2010
Court No. - 51

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 19295 of 2010

Petitioner :- Pappu Jaiswal @ Balram
Respondent :- State Of U.P.
Petitioner Counsel :- Ramesh Kumar Singh
Respondent Counsel :- Govt.Advocate

Hon'ble Shashi Kant Gupta,J.

Re: Crl. Misc. Correction Application No. 22007/220007 of 2010.

Heard learned counsel for the applicant.

This is an application seeking correction in the order dated 27.7.2010
passed on the bail application.

The application is allowed and the order dated 27.7.2010 is corrected as
follows:

“In the last paragraph of the order dated 27.7.2010, ”Case Crime No. 315 of
2010′ shall be read as Case Crime No. 315 of 2009″.

Order Date: 4.8.2010.

vinay

Hon’ble Shashi Kant Gupta,J.

For order, see order of date passed in Criminal Misc. Correction Application
No. 22007/220007 of 2010 making necessary corrections in the order dated
27.7.2010.

Order Date :- 4.8.2010
vinay


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