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Allahabad High Court
Ram Pratap vs State Of U.P., on 29 January, 2010
Court No. - 8

Case :- BAIL No. - 626 of 2010

Petitioner :- Ram Pratap
Respondent :- State Of U.P.,
Petitioner Counsel :- B.P.Nigam
Respondent Counsel :- Govt. Advocate

Hon'ble Ashwani Kumar Singh,J.

Heard learned counsel for the applicant, learned A.G.A. and
perused the entire record of the case.

The submission of learned counsel for the applicant is that there
are only two cases and in both the cases, the accused-applicant
is on bail, as averred in paras 5 & 6 of the bail application. It is
further submitted that this case under U.P. Gangsters and
Antisocial Activities (Prevention) Act has been slapped on the
accused-applicant by the police, in vengeance, so that the
accused-applicant may languish in jail for a considerable long
period. The applicant is in jail since 25.7.2009, as mentioned in
para 10 of the bail application, which has not been controverted by
the State.

Considering the overall aspects of the matter, I hereby provide
that applicant be released on bail in Case Crime No.793 of 2009,
under Section 2/3 U.P. Gangsters and Antisocial Activities
(Prevention) Act, 1986, P.S.Sandila, District Hardoi, on his filing
a personal bond and two sureties each in the like amount to the
satisfaction of the court concerned.

Order Date :- 29.1.2010
A


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