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K.N.Suresh vs State Of Kerala Represented By … on 29 April, 2008

Kerala High Court
K.N.Suresh vs State Of Kerala Represented By … on 29 April, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 2388 of 2008()


1. K.N.SURESH S/O.NARAYANAN, AGED 48,
                      ...  Petitioner
2. VASU, S/O.NEELAKANDAN, AGED 36,

                        Vs



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

                For Petitioner  :SRI.JAIJI ITTEN

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice R.BASANT

 Dated :29/04/2008

 O R D E R
                            R.BASANT, J.
                         ----------------------
                         B.A.No.2388 of 2008
                     ----------------------------------------
               Dated this the 29th day of April 2008


                                O R D E R

Application for regular bail. The petitioners face allegations

under the NDPS Act. They were allegedly found to be in

possession of Ganja exceeding 4 Kgs. They have criminal

antecedents also allegedly. They were arrested on 27/2/2008.

They continue in custody from that date. Investigation was not

completed. Final report has not been filed so far.

2. The learned counsel for the petitioners prays, the

learned Public Prosecutor does not oppose the said prayer and I

am satisfied that the petitioners are now entitled for bail by

default under the proviso to Section 167(2) Cr.P.C. Appropriate

conditions can of course be imposed.

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

shall be released on bail on the following terms and conditions:

i) They shall execute bonds for Rs.1,00,000/- (Rupees one

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

the satisfaction of the learned Magistrate.

ii) The petitioners shall make themselves available for

interrogation before the investigating officer between 10 a.m and

12 noon on all Mondays and Fridays, for a period of two months

and thereafter as and when directed by the investigating officer in

writing to do so.

(R.BASANT, JUDGE)
jsr

B.A.No./08 2

B.A.No./08 3

R.BASANT, J.

CRL.M.CNo.

ORDER

21ST DAY OF MAY2007

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