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Jayan vs State Of Kerala on 21 March, 2007

Kerala High Court
Jayan vs State Of Kerala on 21 March, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 1694 of 2007()


1. JAYAN,
                      ...  Petitioner
2. SAM MATHEW, S/O. JOHN,
3. ABHILASH, S/O. RAGHAVAN,

                        Vs



1. STATE OF KERALA, REPRESENTED BY
                       ...       Respondent

2. SUB INSPECTOR OF POLICE,

                For Petitioner  :SRI.SHAJI THOMAS PORKKATTIL

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :21/03/2007

 O R D E R
                                 V. RAMKUMAR, J.


                     ````````````````````````````````````````````````````

                             B.A. No. 1694 OF 2007 B

                     ````````````````````````````````````````````````````

                    Dated this the 21st day of March, 2007


                                       O R D E R

Petitioners, who are accused Nos.2 to 4 in Crime

No.130/2007 of Pathanamthitta Police Station for offences punishable

under sections 8(2) and 55(a) and (i) of the Abkari Act for allegedly

having been found in possession of 19 litres of rectified spirit and 2 litres

of diluted spirit on 14.2.2007 and who were arrested on the same day,

seek their enlargement on bail.

2. Learned Public Prosecutor opposed the application.

3. I am not satisfied that both the grounds enumerated under

Clause (b)(ii) of Sec. 41 A of the Abkari Act are present in this case so

as to justify the release of the petitioners on bail.

This application is accordingly dismissed.

(V. RAMKUMAR, JUDGE)

aks

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