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


Allahabad High Court
Sushil & Others vs State Of U.P. on 29 January, 2010
Court No. - 43

Case :- CRIMINAL APPEAL No. - 392 of 2010
Petitioner :- Sushil & Others

Respondent :- State Of U.P.

Petitioner Counsel :- R.P. Singh

Respondent Counsel :- Govt. Advocate

Hon’ble Vinod Prasad J.

Admit.

Summon the trial court record within three weeks.

Bail prayer of the appellants shall be considered after receipt of the record.

List on 24.2.2010 for the said purpose.

Order Date :- 29.1.2010
Gss


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.115 seconds.