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


Allahabad High Court
Raj Kumar Verma And Another vs State Of U.P. on 29 January, 2010
Court No. - 5

Case :- CRIMINAL APPEAL No. - 192 of 2010

Petitioner :- Raj Kumar Verma And Another
Respondent :- State Of U.P.
Petitioner Counsel :- C.L. Yadav
Respondent Counsel :- Govt. Advocate

Hon'ble Vedpal,J.

Heard the parties.

The appeal is admitted for hearing.

Summon the lower court record within ten days.

List the appeal thereafter for hearing on the prayer for bail.

Objection against the prayer for bail, if any, may be filed by learned A.G.A. in
the meantime.

Order Date :- 29.1.2010

Tripathi


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