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Kamalaksha vs The Sub Inspector Of Police on 5 December, 2006

Kerala High Court
Kamalaksha vs The Sub Inspector Of Police on 5 December, 2006
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 7164 of 2006()


1. KAMALAKSHA, S/O. NARAYANA,
                      ...  Petitioner

                        Vs



1. THE SUB INSPECTOR OF POLICE,
                       ...       Respondent

2. STATE REP. BY PUBLIC PROSECUTOR,

                For Petitioner  :SRI.T.G.RAJENDRAN

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :05/12/2006

 O R D E R
                                  V. RAMKUMAR, J.

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

                    BAIL APPLICATION No. 7164 OF 2006

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

               DATED THIS THE 5TH DAY OF DECEMBER, 2006


                                       O R D E R

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

the first accused in Crime No.294/06 of Kumbla Police Station for an

offence punishable under Section 8(2) of the Abkari Act, for having

been found in possession of 240 liters of Karnataka arrack in 2400

packets on 19.10.2006, seeks his enlargement on bail. The

petitioner was arrested on the same day.

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

learned Public Prosecutor. The 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 petitioner on bail.

This application is accordingly dismissed.

V.RAMKUMAR, JUDGE.

dsn/-

B.A.NO.    Page numbers


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