Saleem vs State Of U.P. on 6 July, 2010

Allahabad High Court
Saleem vs State Of U.P. on 6 July, 2010
Court No. - 47

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 16795 of 2010
Petitioner :- Saleem

Respondent :- State Of U.P.

Petitioner Counsel :- S.S. Shah

Respondent Counsel :- Govt Advocate

Hon’ble B.N. Shukla J.

Learned A.G.A. prays for and is granted four weeks’ time to file counter
affidavit.

Learned counsel for the applicant may file rejoinder affidavit within two
weeks thereafter.

List thereafter.

Order Date :- 6.7.2010
Aks

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