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Ghanshyam Dass JaIn and anr. Vs. State of Uttar Pradesh - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1982)3SCC389
AppellantGhanshyam Dass JaIn and anr.
RespondentState of Uttar Pradesh
Excerpt:
- order  1. it will meet the ends of justice if we dispose of the writ petition as under which we do after hearing counsel on either side.  2. as soon as petitioners are arrested, we direct that they be forthwith produced before the appropriate magistrate and be released on bail in the sum of rs 2000 with two sureties each in the like amount. in view of this it is not necessary to decide the question of constitutionality raised in the petition. the writ petition is disposed of accordingly.
Judgment:

ORDER

 1. It will meet the ends of justice if we dispose of the writ petition as under which we do after hearing counsel on either side.

 2. As soon as petitioners are arrested, we direct that they be forthwith produced before the appropriate Magistrate and be released on bail in the sum of Rs 2000 with two sureties each in the like amount. In view of this it is not necessary to decide the question of constitutionality raised in the petition. The writ petition is disposed of accordingly.


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