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


Allahabad High Court
Vijendra vs State Of U.P. on 29 January, 2010
Court No. - 52

Case :- CRIMINAL MISC. BAIL APPLICATION No. - 28554 of 2008
Petitioner :- Vijendra

Respondent :- State Of U.P.

Petitioner Counsel :- V.M.Zaidi
Respondent Counsel :- Govt. Advocate

Hon'ble Arvind Kumar Tripathi,J.

This is the second bail application.

List revised. No one is present except learned AGA. It appears that the
counsel for the applicant has no instruction to press the bail application.

Accordingly the bail application is rejected.

Order Date :- 29.1.2010
Hsc/


Leave a Reply

Your email address will not be published.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

* Copy This Password *

* Type Or Paste Password Here *

93 queries in 0.168 seconds.