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K.V.Sajith vs State Of Kerala on 28 October, 2010

Kerala High Court
K.V.Sajith vs State Of Kerala on 28 October, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 6811 of 2010()


1. K.V.SAJITH, AGED 22 YEARS, S/O.VIJAYAN,
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SMT.P.K.PRIYA

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :28/10/2010

 O R D E R
                          V. RAMKUMAR, J.
                - - - - - - - - - - - - - - - - -
                Bail Application No. 6811 of 2010
                  - - - - - - - - - - - - - - - -
                         DATE: 28-10-2010

                             O R D E R

In this Petition filed under Sec. 439 Cr.P.C., the petitioner,

who is accused No.2 in Crime No. 977 of 2010 of Hosdurg Police

Station for offences punishable under Sections 143, 147, 148,

341, 323, 324 and 308 read with Sec. 149 I.P.C. seeks his

enlargement on bail. The petitioner was arrested on 22-09-2010.

2. I heard the learned counsel for the petitioner and the

learned Public Prosecutor.

3. Having regard to the nature of the offences, the

duration of judicial custody undergone by the petitioner, the

present stage of investigation of the case and the other

circumstances of the case etc., I am inclined to grant bail to the

petitioner with effect from a future date. Accordingly, the

petitioner is directed to be released on bail w.e.f 30-10-2010

on his executing a bond for Rs. 15,000/- (Rupees fifteen thousand

only) with two solvent sureties each for the like amount to the

satisfaction of the Magistrate concerned and subject to the

B.A. No. 6811 of 2010

following conditions:

1. The petitioner shall report before the Investigating
Officer between 9 a.m. and 11 a.m. on all Wednesdays.

2. The petitioner shall make himself available for
interrogation as and when required by the police at any
time till the filing of the final report.

3.. The petitioner shall not influence or intimidate the
prosecution witnesses nor shall he attempt to tamper
with the evidence for the prosecution.

4. The petitioner shall not commit any offence while
on bail.

If the petitioner commits breach of any of the above conditions,

the bail granted to him shall be liable to be cancelled.

This application is allowed as above.

28th October, 2010 V.RAMKUMAR, JUDGE.

ani

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