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Vinay Kumar Mishra v/s The State of Uttar Pradesh

    Petition(s) for Special Leave to Appeal (Crl.) No. 6505 of 2020

    Decided On, 01 March 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

    For the Petitioner: Rajul Bhargava, Sr. Advocate, Kartikeya Bhargava, AOR. For the Respondent: Ardhendumauli Kumar Prasad, AOR.



Judgment Text

Having heard learned counsel appearing for the parties and given the fact that the petitioner is languishing in jail since 25.07.2012 and there is no likelihood of the trial being completed, the petitioner be released on bail, subject to the satisfaction of the trial Court.

The Special Leave Petition is disposed of.

Pendin

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g applications also stand disposed of.
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