Santosh Mandal vs State Of Jharkhand on 22 February, 2011

Jharkhand High Court
Santosh Mandal vs State Of Jharkhand on 22 February, 2011
           IN THE HIGH COURT OF JHARKHAND AT RANCHI
                              A.B.A. No. 84 of 2011
                                     ...
           Santosh Mandal                          ...    ...   Petitioner
                              ­V e r s u s­
           The State of Jharkhand                  ...      ...   Opposite Party
                                     ...
           CORAM: ­ HON'BLE MR. JUSTICE PRASHANT KUMAR.
                                     ...
           For the Petitioner        : ­ Mr. Nagmani Tiwary, Advocate.
           For the State             : ­ Mr. V.S. Jha, A.P.P.
                                     ...
02/22.02.2011

Anticipatory bail application filed by Santosh Mandal, is moved 
by   Sri   Nagmani   Tiwary,   learned   counsel   for   the   petitioner   and 
opposed by Sri V.S. Jha, learned counsel for the State.

It is alleged that petitioner had extracted illicit electricity and 
by   doing   so   put   J.S.E.B.   in   loss   of   Rs.   10,000/­.   It   appears   from 
Annexure­2 that he has already deposited the aforesaid loss amount.

Considering the aforesaid facts and circumstances, I allow this 
application and direct the petitioner to surrender in the court below 
by 7th of March, 2011 and in the event of his surrender, the learned 
court below is directed to enlarge him on bail on his furnishing bail 
bond of Rs. 10,000/­(Ten Thousand) with two sureties  of the like 
amount   each   to   the   satisfaction   of   Chief   Judicial   Magistrate, 
Seraikella, in connection with Gamharia P.S. Case No. 45 of 2010 
corresponding to G.R. No. 660 of 2010, subject to the condition as 
laid down under section 438(2) of the Cr.P.C.

 

    (Prashant Kumar, J.)
sunil/ 

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