Rajesh Kumar Gupta vs State Of U.P.& Others on 17 June, 2010

Allahabad High Court
Rajesh Kumar Gupta vs State Of U.P.& Others on 17 June, 2010
Court No. - 9
Case :- CRIMINAL MISC. WRIT PETITION No. - 10485 of 2010
Petitioner :- Rajesh Kumar Gupta
Respondent :- State Of U.P.& Others
Petitioner Counsel :- Vijaya Prakash
Respondent Counsel :- Govt. Advocate

Hon'ble Vijay Manohar Sahai,J.

Hon’ble Vikram Nath,J.

We have heard learned counsel for the petitioner and the learned AGA
appearing for the State-respondents.

Considering the facts and circumstances and the allegations made in the
impugned F.I.R., the Writ Petition is disposed of with the direction that till the
submission of report by the police under Section 173(2) Cr.P.C. the petitioner
shall not be arrested in Case Crime No. 742 of 2010, under Sections 323, 504,
506 IPC and 3(1) SC/ST Act, Police Station Sihani Gate, District Ghaziabad.

Order Date :- 17.6.2010
Salim

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