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Allahabad High Court
Rajendra vs State Of U.P. & Another on 6 August, 2010
Court No. - 49

Case :- APPLICATION U/S 482 No. - 25137 of 2010

Petitioner :- Rajendra
Respondent :- State Of U.P. & Another
Petitioner Counsel :- P.P.Singh
Respondent Counsel :- Govt. Advocate

Hon'ble Bala Krishna Narayana,J.

Heard learned counsel for the applicant and learned A.G.A.

The applicant, through the present application under Section 482 Cr.P.C., has
invoked the inherent jurisdiction of this Court with a prayer that his bail
application in Case Crime No. 31/128 of 2010 under Sections 452, 323, 324
and 504 I.P.C. P.S. Narsaina District Bulandshahar be ordered to be
considered expeditiously, if possible on the same day by the Courts below.
After hearing learned counsel for the applicant and learned A.G.A. this
application is finally disposed of with a direction that if the applicant appears
and surrenders before the Court below within four weeks from today and
applies for bail, then his bail application shall be considered and decided, if
possible on the same day in accordance with the law laid down by the Seven
Judges’ decision of this Court in the case of Amrawati and another Vs. State
of U.P., reported in 2004 (57) ALR-290, as well as judgement passed by
Hon’ble Apex Court reported in 2009 (3) ADJ 322 (322) (SC) Lal Kamlendra
Pratap Singh Vs. State of U.P., after hearing the Public Prosecutor in the
aforesaid crime number for the aforesaid offence.

Order Date :- 6.8.2010
YK


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