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


Allahabad High Court
Ranjeet And Another vs State Of U.P. on 2 July, 2010
Court No. - 25

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 10906 of 2010

Petitioner :- Ranjeet And Another
Respondent :- State Of U.P.
Petitioner Counsel :- S.K. Tripathi
Respondent Counsel :- Govt Advocate

Hon'ble Amreshwar Pratap Sahi,J.

Neither the learned counsel for the complainant nor the learned A.G.A.
is able to assist the Court on the supplementary medical report or the
existence of an X-ray report pertaining to the condition of the eye of the
injured.

Learned A.G.A. shall by Friday next obtain instructions.

Put up on Friday next before the appropriate bench.

Order Date :- 2.7.2010
Sahu


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