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Allahabad High Court
Vikrant Singh Thakur vs State Of U.P. & Ors. on 9 August, 2010
Court No. - 46

Case :- CRIMINAL MISC. WRIT PETITION No. - 14454 of 2010

Petitioner :- Vikrant Singh Thakur
Respondent :- State Of U.P. & Ors.
Petitioner Counsel :- C.P.S. Rathi,A.R.B. Kher
Respondent Counsel :- Govt. Advocate

Hon'ble Amar Saran,J.

Hon’ble Surendra Singh,J.

Heard learned counsel for the petitioner and learned Additional
Government Advocate.

Issue notice to respondent No. 5, who may file a counter affidavit
within four weeks. Learned AGA may also file a counter affidavit
within the aforesaid period.

Rejoinder affidavit may be filed within two weeks thereafter.

List thereafter.

Till the next date of listing or till submission of the charge sheet,
whichever is earlier, the arrest of the petitioner in case crime No.
142 of 2010, under sections 420/406/427/467/468/506 IPC, PS
Cantt. district Varanasi shall remain stayed provided he cooperates
with the investigation.

Order Date :- 9.8.2010
Ishrat


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