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Lukose Jacob @ Thankachan vs State Of Kerala Rep.By Public … on 2 June, 2008

Kerala High Court
Lukose Jacob @ Thankachan vs State Of Kerala Rep.By Public … on 2 June, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 3535 of 2008()


1. LUKOSE JACOB @ THANKACHAN, PALLIPARAMBIL
                      ...  Petitioner

                        Vs



1. STATE OF KERALA REP.BY PUBLIC PROSECUTOR
                       ...       Respondent

                For Petitioner  :SRI.P.N.PURUSHOTHAMA KAIMAL

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MRS. Justice K.HEMA

 Dated :02/06/2008

 O R D E R
                             K. HEMA, J.
                 -----------------------------------
                       B.A. No.3535 OF 2008
                 -----------------------------------
              Dated this the 2nd day of June, 2008.


                              O R D E R

This is a petition for anticipatory bail.

2. According to the petitioner, he has been repeatedly

called to the police station in connection with a loan transaction

between him and the de facto complainant who is a lady. There

is allegedly a pressure for returning the title deed which is in

possession of the petitioner, which was handed over at the time

when loan was given by the petitioner to the de facto

complainant. Therefore, the petitioner apprehends that he will

be implicated in a non-bailable offence and arrested by the

police. It is pointed out that a Division Bench of this Court

ordered that the police officer shall not harass the petitioner.

Learned Public Prosecutor, on instruction, submitted that no

crime is registered against the petitioner and that the police has

no intention to arrest the petitioner in any case involving a non-

bailable offence. But, the petitioner is called to the police station

only in the light of the petition received from the de facto

B.A. No.3535/08 2

complainant. These submissions are recorded. In the light of the

submissions, I find that there is no basis for apprehension of

arrest. Hence, anticipatory bail need not be granted.

This petition is dismissed.

K. HEMA, JUDGE.

smp

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