Ram Gulam vs State Of U.P. on 22 January, 2010

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Allahabad High Court
Ram Gulam vs State Of U.P. on 22 January, 2010
Court No. - 8

Case :- BAIL No. - 418 of 2010

Petitioner :- Ram Gulam
Respondent :- State Of U.P.
Petitioner Counsel :- Lalji Prasad Shukla - Ii
Respondent Counsel :- Govt.Advocate

Hon'ble Ashwani Kumar Singh,J.

Counter affidavit is taken on record.

Heard learned counsel for the applicant, the learned Additional
Government Advocate and perused the F.I.R., the gang chart and other
relevant papers on record.

Submission of the learned counsel for the applicant is that there is only
one case shown against the accused applicant in the gang chart and in
that case he is on bail, as averred in para 5 of the application. It is
further submitted that this case under U.P.Gangsters and Anti Social
Activities (Prevention) Act has been slapped on the accused-applicant
by the police, in vengeance, so that he may languish in jail for a
considerable long period. The applicant is in jail since 15.4.2008, as
averred in para 7 of the application.

Considering the facts and circumstance of the case, let the applicant be
released on bail in case Crime No.356 of 2009 u/s 2/3 U.P.Gangsters
and Anti Social Activities (Prevention) Act, P.S.Biswan District Sitapur
on his filing a personal bond and two sureties each in the like amount to
the satisfaction of the court concerned/remand Magistrate.

Order Date :- 22.1.2010
kvg/-

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