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Jharkhand High Court
Md.Qamruddin vs State Of Jharkhand on 17 March, 2011
           IN THE HIGH COURT OF JHARKHAND AT RANCHI
                              A.B.A. No. 1259 of 2008
                                    ------
           Md. Qamruddin      ...  ...     ... ....   ......              Petitioner
                                    Versus
           1. The State of Jharkhand
           2. Nazia Ahsan ..       ....   ...       ....   ...      Opp. Parties
                       ~           ------
           CORAM:       HON'BLE MR. JUSTICE PRASHANT KUMAR
                                 ------
           For the Petitioner:   Mr. Vivek Kumar Singh
           For the State       : Mr. V.K. Prasad, A.P.P
           For O.P. No. 2        Mr. R.C.P. Sah

                                       -----

8/17.03.2011

Anticipatory bail application filed by petitioner, Md.
Qamruddin is moved by Sri Vivek Kumar Singh learned counsel for the
petitioner and opposed by Sri V.K. Prasad learned Additional P.P. and Sri
R.C.P. Sah, learned counsel for opposite party no. 2.

It is submitted on behalf of petitioner that petitioner is ready to
keep opposite party no. 2 (complainant) as his wife with all respect and
dignity.

Learned counsel for the opposite party no. 2 (complainant)
submits that complainant has no objection in living with petitioner provided
that petitioner and his family members will not torture her in future.

Considering the aforesaid facts and circumstance, I allow this
application and direct the petitioner, above named, to surrender in the
court below positively on 18th of April 2011. On that day complainant shall
also remain physically present in the court below. If petitioner surrenders
by that time, the learned Court below is directed to enlarge him on bail
on furnishing bail bond of Rs. 10,000/- (Ten thousand) with two sureties of
the like amount each to the satisfaction of learned S.D.J.M. Ranchi in
connection with Complaint Case No. 758 of 2006 subject to the condition
laid down under Section 438 (2) of the Cr.P.C.

The court below is further directed to send the complainant
with petitioner after taking undertaking that he will keep the complainant
with all respect and dignity and will not torture her in future.

(Prashant Kumar, J)

Binit


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