w w w . L a w y e r S e r v i c e s . i n



Megh Raj Sharma v/s State of U.P.


Company & Directors' Information:- RAJ COMPANY PRIVATE LIMITED [Active] CIN = U74999PB1949PTC000515

Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- G RAJ & COMPANY PVT LTD [Active] CIN = U67120WB1993PTC058140

Company & Directors' Information:- R M RAJ AND CO PRIVATE LIMITED [Strike Off] CIN = U99999DL1952PTC002146

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- RAJ & RAJ PVT. LTD. [Active] CIN = U51109WB1991PTC052055

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

    Petition(s) for Special Leave to Appeal (Crl.) No. 3822 of 2021

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

   



Judgment Text

1. The grievance of the petitioner is that his bail application filed before the Allahabad High Court is pending for more than three months. It is contended that the petitioner has already undergone more than four months incarceration. The submission is that the bail application of the petitioner was listed on several occasions but had not been heard. The next date of hearing before the High Court is 14.06.2021.2. Without going into the merits of this case, we dispose of this petition with the observation that the High Court shall consider the bail application of the petitioner on the next date fixed i.e. 14.06.2021. In case, on that date it is not decided, it shall be decided within two weeks thereafter.3. The special leave petition is,

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accordingly, disposed of. Pending application(s), if any, shall stand disposed of.
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