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


Allahabad High Court
Rakam Singh & Another vs State Of U.P. on 29 January, 2010
Court No. - 43

Case :- CRIMINAL APPEAL No. - 388 of 2010

Petitioner :- Rakam Singh & Another
Respondent :- State Of U.P.
Petitioner Counsel :- I.K. Chaturvedi
Respondent Counsel :- Govt. Advocate

Hon'ble Vinod Prasad,J.

Admit.

Summon the trial court record.

Bail prayer of the appellant shall be considered after receipt of record. Office
is directed to get the said record within two weeks.

List this appeal for consideration of bail prayer of the appellant on 24.2.2010.

Order Date :- 29.1.2010
Gss


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