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Anandavally vs State Of Kerala on 20 November, 2007

Kerala High Court
Anandavally vs State Of Kerala on 20 November, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 7063 of 2007()


1. ANANDAVALLY, AGED 49,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, THROUGH THE EXCISE
                       ...       Respondent

                For Petitioner  :SRI.V.V.RAJA

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice R.BASANT

 Dated :20/11/2007

 O R D E R
                            R.BASANT, J.
                         ----------------------
                       B.A.No.7063 of 2007
                   ----------------------------------------
            Dated this the 20th day of November 2007

                              O R D E R

Application for regular bail. The petitioner, a woman, faces

allegations under the Kerala Abkari Act. The petitioner was

allegedly found to have in her residential premises 1510 litres of

wash. She was arrested on 8/10/2007.

An earlier application for regular bail filed by the petitioner

was dismissed by this court as per order dated 23/10/2007 in

B.A.No.6411/2007. I have adverted to facts in detail in that

order. I am not hence adverting to facts in greater detail in this

order. This order must be read in continuation of that order.

2. The learned counsel for the petitioner prays, the

learned Public Prosecutor does not oppose the said prayer on

condition that the investigating officer is granted reasonable

further time to complete the investigation and I am satisfied that

regular bail can be granted to the petitioner subject to

appropriate conditions.

3. In the result, this petition is allowed. The petitioner

can now be enlarged on bail on the following terms and

conditions:

B.A.No.7063/07 2

i) The petitioner shall not be released on bail on the

strength of this order prior to 27/11/2007. The investigating

officer shall, in the meantime, make every endeavour to

complete the investigation.

ii) She shall execute a bond for Rs.1,00,000/- (Rupees

one lakh only) with two solvent sureties each for the like sum to

the satisfaction of the learned Magistrate.

iii) The petitioner shall make herself available for

interrogation before the investigating officer between 10 a.m

and 12 noon on all Mondays and Fridays for a period of three

months from the date of her release and thereafter as and when

directed by the investigating officer in writing to do so.

(R.BASANT, JUDGE)
jsr

B.A.No.7063/07 3

B.A.No.7063/07 4

R.BASANT, J.

CRL.M.CNo.

ORDER

21ST DAY OF MAY2007

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