Praveenkumar vs State Of Kerala on 25 February, 2009

Kerala High Court
Praveenkumar vs State Of Kerala on 25 February, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 866 of 2009()


1. PRAVEENKUMAR, DEPUTY MANAGER,
                      ...  Petitioner
2. K.B.VIJUKUMAR, KOTTIYALA HOUSE,

                        Vs



1. STATE OF KERALA, REPRESENTED BY THE
                       ...       Respondent

2. SUB INSPECTOR OF POLICE,

3. P.G.RATHEESH,  S/O.GOPALAKRISHNAN,

                For Petitioner  :SRI.SAIBY JOSE KIDANGOOR

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :25/02/2009

 O R D E R
                        V. RAMKUMAR, J.
         =-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=
                      B.A. No. 866 of 2009
         =-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=
          Dated this the 25th day of February, 2009

                             O R D E R

In this Petition filed under Sec. 438 Cr.P.C. the petitioners

who are accused Nos.5 and 6 in Crime No.986/2007 of

Thodupuzha Police Station for an offence punishable under

Section 395 I.P.C., seek anticipatory bail.

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

learned Public Prosecutor.

3. Having regard to the allegations levelled against the

petitioners, the relative conduct of the parties, the nature of

injuries sustained by the injured and the other circumstances of

the case, I am inclined to grant anticipatory bail to the

petitioners. Accordingly, a direction is issued to the officer-in-

charge of the police station concerned to release the petitioners

on bail for a period of one month in the event of their arrest in

connection with the above case on their executing a bond for Rs.

10,000/- (Rupees ten thousand only) with two solvent sureties

each for the like amount to the satisfaction to the said officer and

subject to the following conditions:

1. The petitioners shall report before the
Investigating Officer between 9 a.m. and 11
a.m. on all Wednesdays.



         2.    The petitioners shall make       themselves

BA 866/09                         -2-

available for interrogation including custodial
interrogation as and when required by the
Investigating Officer.

3. The petitioners shall not influence or
intimidate the prosecution witnesses nor shall
they attempt to tamper with the evidence for
the prosecution.

4. The petitioners shall not commit any offence
while on bail.

5. On the expiry of the aforesaid period, the
petitioners shall surrender before the
Magistrate concerned and seek regular bail.

If the petitioners commit breach of any of the above

conditions, the bail granted to them shall be liable to be

cancelled.

This application is allowed as above.

V.RAMKUMAR,
JUDGE.

mn.

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