Loading...

Prakash vs State Of Kerala on 13 June, 2007

Kerala High Court
Prakash vs State Of Kerala on 13 June, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 3496 of 2007()


1. PRAKASH, S/O. KOCHUKUNJU,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA,
                       ...       Respondent

                For Petitioner  :SRI.B.MOHANLAL

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :13/06/2007

 O R D E R
                                     V.RAMKUMAR, J

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

                              B.A.NO.3496  of 2007

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


                   Dated this the 13th    day  of  June,  2007



                                         ORDER

Petitioner who is the second accused in Crime No.664/2006 of

Kottarakkara Police Station for an offence punishable under Section

489(B) and (C) of IPC and subsequently taken over by the CBCID and

registered as Crime No.317/CR/S1/2006 of CBCID, SIG-I, CFS Unit,

Thiruvananthapuram seeks his enlargement on bail.

2. Learned Public Prosecutor opposed the application submitting

inter alia that the counterfeit note of Rs.500/= denomination was not

recovered from the petitioner but from the first accused who is alleged

to have confessed to the police that it was supplied to him by the

petitioner herein. The custodial interrogation of the petitioner did not

result in the recovery of any counterfeit note from the petitioner who

has been in custody from 1.6.2007.

3. Having regard to the facts and circumstances of the case, I

am inclined to grant bail to the petitioner but only from a future date.

Accordingly, the petitioner is directed to be released on bail with effect

from 25.6.2007, on his executing a bond for Rs. 20,000/- (Rupees

B.A.No.3496/2007 :2:

twenty thousand only) with two solvent sureties each for the like

amount to the satisfaction of the J.F.C.M.-I, Kottarakkara, and subject

to the following conditions:

(a). The petitioner shall report before the

Investigating Officer between 9 a.m. and 11

a.m. on all Wednesdays.

(b). The petitioner shall make himself

available for interrogation as and when

required by the police till the filing of the final

report.

(c) The petitioner shall not influence or

intimidate the prosecution witnesses nor shall

he attempt to tamper with the evidence for

the prosecution.

(d). 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.

V.RAMKUMAR, JUDGE.

css/

B.A.No.3496/2007 :3:

css/

B.A.No.3496/2007 :4:

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information