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Pinki vs State Of U.P. & Ors. on 11 August, 2010

Allahabad High Court
Pinki vs State Of U.P. & Ors. on 11 August, 2010
Court No. - 46

Case :- CRIMINAL MISC. WRIT PETITION No. - 14511 of 2010

Petitioner :- Pinki
Respondent :- State Of U.P. & Ors.
Petitioner Counsel :- Sunil Kumar Yadav
Respondent Counsel :- Govt. Advocate

Hon'ble Amar Saran,J.

Hon’ble Surendra Singh,J.

Heard learned counsel for the petitioner and learned Additional
Government Advocate.

Issue notice to respondent No. 3, who may file a counter affidavit
within four weeks. Learned AGA may also file a counter affidavit
within the aforesaid period. Rejoinder affidavit may be filed within
two weeks thereafter.

List thereafter.

Till the next date of listing or till submission of charge sheet,
whichever is earlier, the arrest of the petitioner in case crime No.
207 of 2010, under sections 147, 452, 323, 504, 506, 498 I.P.C.,
police station Rasoolpur, district Firozabad, shall remain stayed,
provided he cooperates with the investigation.

Order Date :- 11.8.2010
HSM

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