Raju @ Kalti vs State Of U.P. on 18 June, 2010

Allahabad High Court
Raju @ Kalti vs State Of U.P. on 18 June, 2010
Court No. - 5

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 15361 of 2010

Petitioner :- Raju @ Kalti
Respondent :- State Of U.P.
Petitioner Counsel :- Dhirendra Kumar Srivastav
Respondent Counsel :- Govt. Advocate

Hon'ble Ravindra Singh,J.

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

It is submitted by learned counsel for the applicant that according to
prosecution version 3 cases are shown in the gang chart against the applicant
in which he has been released on bail. The applicant is in jail since 1.1.2010.

After considering the facts and circumstances of the case and the submissions
made by the learned counsel for the applicant and without expressing any
opinion on the merits of the case, the applicant is entitled to be released on
bail.

Let the applicant Raju @ Kalti involved in Case Crime No. 01 of 2010, under
Sections 2/3 U.P. Gangsters and Anti Social Activities (Prevention) Act,
Police Station Kasna Noida, District Gautambudh Nagar be released on bail
on his furnishing a personal bond and two heavy sureties each of the like
amount to the satisfaction of the Court concerned with the condition that the
applicant shall not tamper with the evidence and he shall report to the court of
C.J.M. concerned in the first week of each month till conclusion of the trial to
show his good behaviour.

In default of the above condition the bail granted to him shall be deemed
cancel and he shall be taken into custody by the C.J.M. concerned.

Order Date :- 18.6.2010
RPD

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