Rajamany vs State on 23 January, 2008

Kerala High Court
Rajamany vs State on 23 January, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl MC No. 253 of 2008()


1. RAJAMANY, W/O. PARAMESWARAN,
                      ...  Petitioner
2. MANOJ A.P., S/O. PARAMESWARAN,

                        Vs



1. STATE, REPRESENTED BY THE
                       ...       Respondent

                For Petitioner  :SRI.M.SHAJU PURUSHOTHAMAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :23/01/2008

 O R D E R
                       V. RAMKUMAR, J.
                  = = = = = = = = = = = = =
                    Crl.M.C.No. 253 of 2008
                 = = = = = = = = = = = = = =
           Dated this the 23rd day of January, 2008

                              ORDER

Petitioners, who are the accused in Crime No.57of 2008

of Irinjalakuda Police Station for an offence punishable under

Section 3[1][x] of SC/ST (Prevention of Atrocities) Act and whose

case is pending before the J.F.C.M, Irinjalakuda seek a direction

to the said Magistrate to release the petitioner on bail on the

date of their surrender itself.

2. Admittedly non bailable warrants of arrest are pending

against the petitioners. The circumstances under which those

non bailable warrants of arrest came to be issued against the

petitioners are not discernible to this Court. It is only proper

that the petitioners surrender before the learned Magistrate and

seek regular bail.

Accordingly, this Criminal Miscellaneous Case is disposed of

permitting the petitioners to surrender before the learned

Magistrate and file an application for regular bail within a period

of two weeks from today. In case the petitioners comply with the

above condition, their bail application shall be considered and

disposed of on merits preferably on the same date on which it is

filed not withstanding the pendency of non bailable warrants, if

any, against them.

V. RAMKUMAR, JUDGE
rv

Crl.M.C.No.70 of 2007
2

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