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Allahabad High Court
Smt. Rekha Sharma vs State Of U.P. & Others on 4 August, 2010
Court No. - 42

Case :- CRIMINAL MISC. WRIT PETITION No. - 14102 of 2010

Petitioner :- Smt. Rekha Sharma
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Narayan Singh Kushwaha
Respondent Counsel :- Govt. Advocate

Hon'ble Imtiyaz Murtaza,J.

Hon’ble Naheed Ara Moonis,J.

Heard learned counsel for the petitioner and also learned A.G.A. appearing
for the State.

We have been taken through the allegations contained in the F.I.R. and the
material on record.

Issue notice to respondent no.4 who may file counter affidavit within four
weeks. Learned A.G.A. may also file counter affidavit in the meantime.
Rejoinder affidavit if any may be filed within two weeks next thereafter.
List this matter after expiry of the aforesaid period.
Till next date of listing or till submission of charge sheet whichever is earlier,
the arrest of the petitioner, namely, Smt. Rekha Sharma who is wanted in
Case Crime No. 542 of 2010 under section 420/467/468/471/419 I.P.C., P.S.
Kotwali Nagar, District Etah shall remain stayed of course subject to the
restraint that the petitioner shall fully cooperate with the investigation and
shall appear as and when called upon to assist in the investigation.
Order Date :- 4.8.2010
Naim


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