Sajith K.Manohar vs State Of Kerala on 26 October, 2009

Kerala High Court
Sajith K.Manohar vs State Of Kerala on 26 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl.MC.No. 3432 of 2009()


1. SAJITH K.MANOHAR,
                      ...  Petitioner
2. SYAM K.MANOHAR,
3. SHENIL KUMAR,S/O.ANILKUMAR,

                        Vs



1. STATE OF KERALA,
                       ...       Respondent

                For Petitioner  :SRI.R.GOPAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice M.SASIDHARAN NAMBIAR

 Dated :26/10/2009

 O R D E R
              M.SASIDHARAN NAMBIAR,J.

              ------------------------------------------
               CRL.M.C.NO.3432 OF 2009
              ------------------------------------------

               Dated       26th October 2009


                           O R D E R

Petitioners are accused 1,2 and 5 in

C.C.483/2008 on the file of Judicial First Class

Magistrate-I, Neyyattinkara. This petition is filed

under Section 482 of Code of Criminal Procedure for a

direction to consider their application for bail on

the date of surrender.

2. When accused surrender and file

application for bail, Magistrate is expected to pass

orders in the application without delay. I find no

reason to believe that the Magistrate is unaware of

the provisions of law or the decisions of this court

or the Apex court or that the Magistrate will not act

in accordance with law. In such circumstances, no

direction is warranted.

Petition is disposed.

M.SASIDHARAN NAMBIAR,
JUDGE.

uj.

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