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Samander Singh S/O Ranjeet Singh and 2 ors. Vs. State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberS.B. Criminal Revision Petition No. 11 of 1985
Judge
Reported in1985WLN(UC)637
AppellantSamander Singh S/O Ranjeet Singh and 2 ors.
RespondentState of Rajasthan
Excerpt:
penal code - sections 323 & 324--sentence--time for submitting personal and surety bonds--held, it is extended by one month;revision dismissed. - dwarka prasad gupta, actg. c.j.1. heard learned counsel for the petitioner on merits. there is no case for interference by this court with the order passed by the learned judicial magistrate, jalore. the revision petition is dismissed. however, the lime allowed by the learned sessions judge, jalore for submitting the personal bonds and surety bonds, for releasing the petitioners on probation, is extended by one month.
Judgment:

Dwarka Prasad Gupta, Actg. C.J.

1. Heard learned counsel for the petitioner on merits. There is no case for interference by this Court with the order passed by the learned Judicial Magistrate, Jalore. The revision petition is dismissed. However, the lime allowed by the learned Sessions Judge, Jalore for submitting the personal bonds and surety bonds, for releasing the petitioners on probation, is extended by one month.


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