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Ravi Pahan vs State Of Jharkhand on 11 October, 2011

Jharkhand High Court
Ravi Pahan vs State Of Jharkhand on 11 October, 2011
                 IN THE HIGH COURT OF JHARKHAND AT RANCHI
                             B.A. No.6869 of 2011

          Ravi Pahan                                       .....   Petitioner
                                      Versus
          The State of Jharkhand                           ....      Opposite Party

          CORAM:         HON'BLE MR. JUSTICE H.C. MISHRA

          For the Petitioner          :      Mr. P.K. Verma
          For the State               :      A. P.P.

                                  -----
2/11.10.2011

Heard learned counsel for the petitioner and learned A.P.P. for the
Prosecution.

Petitioner has been made accused for the offence under Sections 147, 148,
149, 353 and 307 of the Indian Penal Code, 27 of the Arms Act and 17 of the
C.L.A. Act, in connection with Ghaghra P.S. Case no 9 of 2011, corresponding to
G.R. No.119 of 2011.

From the FIR, it appears that there was an encounter between the police
party and the extremists group and the petitioner has been named to be one of the
persons from the extremists group.

However, it appears that that there is no injury on the either side.
In the facts and circumstances of the case, I am inclined to release the
petitioner on bail. Accordingly, the petitioner Ravi Pahan is directed to be released
on bail, on furnishing bail bond of Rs.10,000/- (Rupees Ten Thousand) with two
sureties of like amount each to the satisfaction of learned Assistant Sessions
Judge 1st Gumla, in connection with Ghaghra P.S. Case no 9 of 2011,
corresponding to G.R. No.119 of 2011 (S.T. No. 197/11).

(H. C. Mishra, J)
R.Kumar

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