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Rajan vs State Of Kerala on 3 September, 2008

Kerala High Court
Rajan vs State Of Kerala on 3 September, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 5482 of 2008()


1. RAJAN, PUTHIYAVEETTIL KIZHEKKETHIL,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REP. BY THE PUBLIC
                       ...       Respondent

                For Petitioner  :SRI.RINNY STEPHEN CHAMAPARAMPIL

                For Respondent  : No Appearance

The Hon'ble MRS. Justice K.HEMA

 Dated :03/09/2008

 O R D E R
                                   K. HEMA, J.

                    ------------------------------------------------
                      Bail Appl.No. 5482 of 2008
                    ------------------------------------------------
             Dated this the 3rd day of September, 2008.

                                      ORDER

Petition for bail.

2. The alleged offence is under Sections 55(i) of the

Abkari Act. According to prosecution, the petitioner was found in

possession of 1.5 litre of Indian made foreign liquor on 11.8.2008 and

he was arrested from the spot. He is in custody since then.

3. Learned Public Prosecutor submitted that he has no

objection in granting bail on conditions.

Hence, bail is granted to the petitioner on the following

terms and conditions:

i) Petitioner shall execute a bond for Rs.25,000/- with two

solvent sureties each for the like sum to the satisfaction of

the learned Magistrate.

ii) Petitioner shall report before the Investigating Officer on

every Monday and Thursday between 10 A.M. and 1 P.M.

until further orders.

iii) Petitioner shall not commit any offence while on bail and,

in case of breach of this condition, bail is liable to be

cancelled.

Petition is allowed.

K. HEMA, JUDGE.

Krs.

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