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Meenachi Sundaram @ Sundaram @ vs State Of Kerala on 7 January, 2011

Kerala High Court
Meenachi Sundaram @ Sundaram @ vs State Of Kerala on 7 January, 2011
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 8676 of 2010()


1. MEENACHI SUNDARAM @ SUNDARAM @
                      ...  Petitioner
2. M.RAJA, S/O.MEENACHI SUNDARAM @ SUNDARAM

                        Vs



1. STATE OF KERALA,
                       ...       Respondent

                For Petitioner  :SRI.SANTHARAM.P

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :07/01/2011

 O R D E R
                        V.RAMKUMAR, J.
            -------------------------------------------------
              Bail Application No.8676 of 2010
           ---------------------------------------------------
          Dated this the 7th day of January, 2011

                               ORDER

The petitioners, who are accused Nos.1 & 2 in Crime

No.294 of 2010 of Nadakavu Police Station for offences

punishable under Sections 457, 380 & 461 read with Section

34 I.P.C., seek their enlargement on bail. The petitioners

were arrested on 13/05/2010.

2. The learned Public Prosecutor opposed the

application contending inter alia that the petitioners who are

father and son belonging to Tamil Nadu are habitual offenders

and their modus operandi is to break open into houses during

late night and commit theft of whatever valuables they are

able to place their hands at and even today there are eight

other bail applications filed by them.

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

of the allegations levelled against the petitioners, the relative

conduct of the parties, the propensities of the petitioners and

the other facts and circumstances of the case, I am of the view

that if the petitioners are released on bail, they will definitely

influence and intimidate the prosecution witnesses. There is

Bail Appln.No.8676/2010
: 2 :

also the likelihood of the petitioners making themselves scarce

and fleeing from justice. I am, therefore, not inclined to grant

bail to the petitioners at this stage.

This petition is accordingly dismissed.

V.RAMKUMAR, JUDGE

skj

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