Loading...

Rameshan vs State Of Kerala on 18 September, 2007

Kerala High Court
Rameshan vs State Of Kerala on 18 September, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl No. 5611 of 2007()


1. RAMESHAN, AGED 32,
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SRI.AJITH MURALI

                For Respondent  : No Appearance

The Hon'ble MR. Justice R.BASANT

 Dated :18/09/2007

 O R D E R
                             R. BASANT, J.
                    - - - - - - - - - - - - - - - - - - - - - -
                       B.A.No. 5611 of 2007
                    - - - - - - - - - - - - - - - - - - - - - -
             Dated this the 18th day of September, 2007

                                 O R D E R

Application for regular bail. The petitioner faces allegations

under the Kerala Abkari Act. He was a salesman in a toddy shop.

The co-accused have not been arrested so far. It is alleged that in

the toddy shop 4 litres of arrack and 10 litres of toddy were found

on 22.8.2007. He was arrested and he continues in custody from

that date. The learned Prosecutor submits that there is one other

case also against the petitioner under the Kerala Abkari Act.

2. The learned counsel for the petitioner prays, the learned

Prosecutor does not oppose the said prayer on condition that the

Investigator is granted reasonable further time to complete the

investigation and I am satisfied that the petitioner can now be

directed to be enlarged on bail subject to appropriate terms and

conditions.

3. In the result:

1) This application is allowed.

2) The petitioner shall be released on bail on the following

terms and conditions.

B.A.No. 5611 of 2007
2

(a) The petitioner shall not be released from custody on the strength

of this order prior to 26.9.2007. The Investigators shall in the meantime

make every endeavour to complete the investigation.

(b) She shall execute a bond for Rs.1,00,000/- (Rupees one lakh

only) with two solvent sureties each for the like sum to be satisfaction of

the learned Magistrate.

(c) He shall make himself available for interrogation before the

Investigating Officer on all Mondays and Fridays between 10 a.m. and 12

noon for a period of two months and thereafter as and when directed by the

Investigating Officer in writing to do so.

(R. BASANT)
Judge

tm

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