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Rajasthan High Court
Ramji Lal vs State Of Rajasthan on 6 August, 2010
    

 
 
 

 IN THE HIGH COURT OF JUDICATURE FOR 
RAJASTHAN
BENCH AT JAIPUR.

O R D E R

S.B.CR.MISC.BAIL APPLICATION NO.6835/2010.

Ramjilal 
Vs. 
State of Rajasthan 

Date of order :		          August 6, 2010.

HON'BLE MR.JUSTICE MOHAMMAD RAFIQ

Shri Aatish Jain for the petitioner.
Shri Amit Poonia Public Prosecutor for State.
******

Heard learned counsel for petitioner as well as learned Public Prosecutor for State and perused the relevant documents placed before me.

Contention of the learned counsel for petitioner is that there is recovery of only one motorcycle shown from the petitioner whereas, number of motorcycles have been recovered from the other accused. This is first offence of the petitioner u/S.379 IPC, which is triable by the Magistrate of Ist Class. There is no other criminal case pending against the petitioner. Investigation is almost complete. Petitioner is a student of I.T.I.

Learned Public Prosecutor has opposed the bail application. However, he could not dispute the correctness of the factual submissions made above.

Having regard to the facts aforesaid and considering all other facts and circumstances of the case, I deem it just and proper to enlarge the petitioner on bail.

In the result, this bail application u/S.439 Cr.P.C. is allowed and it is directed that petitioner Ramjilal S/o Shri Ramphool shall be released on bail in FIR No.227/2010 P.S. Amer, Jaipur City (North) for offence u/S.379 IPC on his furnishing a personal bond in the sum of Rs.30,000/- together with two sureties in the sum of Rs.15,000/- each to the satisfaction of the concerned Court for his appearance before that court on all dates of hearing until conclusion of the trial.

(MOHAMMAD RAFIQ), J.

anil


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