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Allahabad High Court
Rakesh vs State Of U.P. on 2 July, 2010
Court No. - 10

Case :- BAIL No. - 4112 of 2010

Petitioner :- Rakesh
Respondent :- State Of U.P.
Petitioner Counsel :- Pradeep Singh Somvanshi
Respondent Counsel :- Govt.Advocate

Hon'ble Yogendra Kumar Sangal,J.

Mentioned case taken up.

C.M. Application No. 61184 of 2010

Learned counsel for the applicant argued that in the order dated 26.05.2010 in
last para in place of “596 IPC”, “506 IPC” be corrected. Let the correction be
made.

Accordingly, application is allowed.

Order Date :- 2.7.2010
Rakesh


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