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Jharkhand High Court
Ramesh Kumar vs State Of Jharkhand on 1 October, 2012

IN THE HIGH COURT OF JHARKHAND, RANCHI

Cr. Revision No. 468 of 2012

Ramesh Kumar ..... Petitioner Versus

The State of Jharkhand .... Opposite Party

CORAM: HON'BLE MR. JUSTICE H.C. MISHRA

For the Petitioner : Mr. Sanjeev Kumar Singh For the State : A. P.P. -----

I.A. No.1447 of 2012

7/1.10.2012 This interlocutory application has been filed for granting exemption to the petitioner from surrendering in the Court below for preferring this revision application.

The appeal filed by the petitioner against his conviction and sentence has been dismissed by the Appellate Court below, against which, the present revision application has been filed. The petitioner has preferred this interlocutory application to press the revision application without surrendering in the Court below and for exemption for filing the surrender certificate. In the facts of the case, I am not inclined to grant exemption to the petitioner from surrendering in the Court below, thus allowing the petitioner to prefer this revision application without surrendering in the Trial Court below. The Interlocutory application filed by the petitioner is accordingly, rejected.

Cr. Revision No. 468 of 2012

One week time is allowed to the petitioner to file the surrender certificate, failing which this application shall stand dismissed without reference to a Bench.

(H. C. Mishra, J)

R.Kumar