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Chandran Pillai vs State Of Kerala on 12 December, 2006

Kerala High Court
Chandran Pillai vs State Of Kerala on 12 December, 2006
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 7361 of 2006()


1. CHANDRAN PILLAI, AGED 35 YEARS,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA,
                       ...       Respondent

2. SUPERINTENDENT OF POLICE, KOLLAM.

3. SUB INSPECTOR OF POLICE,

                For Petitioner  :SRI.K.ABDUL JAWAD

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :12/12/2006

 O R D E R
                              V.RAMKUMAR, J.

                     -------------------------------------

                           B.A.No.7361 OF  2006

        -----------------------------------------------------------

             DATED THIS THE 12TH DAY OF DECEMBER, 2006


                                  O R D E R

Petitioner seeks anticipatory bail on the allegation that

the Sasthamcotta Police is after him at the instance of his wife

Geetha Kumari.

2. Learned Public Prosecutor on instructions submitted

that the Sasthamcotta Police has not received any complaint and

that no crime has been registered against the petitioner and also

that the petitioner is not wanted by the Sasthamcotta Police in

connection with the allegations made in the bail application. If

so, the apprehension of arrest and harassment entertained by the

petitioner is unfounded.

Recording the submission of the learned Public Prosecutor,

this petition is dismissed.

Issue photocopy today itself.

V.RAMKUMAR, JUDGE

dsn

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