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Allahabad High Court
Ram Naresh vs State Of U.P. on 3 August, 2010
Court No. - 43

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 23283 of 2006

Petitioner :- Ram Naresh
Respondent :- State Of U.P.
Petitioner Counsel :- Vinod Kumar Sharma
Respondent Counsel :- Govt. Advocate,R.K.Srivastava

Hon'ble Ravindra Singh,J.

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

It is contended by learned counsel for the applicant that in this case the
applicant has been acquitted by the trial court, therefore, it has become
infractuous.

Accordingly it is disposed of.

Order Date :- 3.8.2010
RPD


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