Sk.Rayees @ Rayees vs The State Of Bihar on 19 January, 2011

Patna High Court – Orders
Sk.Rayees @ Rayees vs The State Of Bihar on 19 January, 2011
                    IN THE HIGH COURT OF JUDICATURE AT PATNA
                                 Cr.Misc. No.43985 of 2010
                                   SK.RAYEES @ RAYEES
                                              Versus
                                    THE STATE OF BIHAR
                                            -----------

02/ 19.01.2011 Heard learned counsel for the petitioner as well as learned

P.P. for the State.

Petitioner seeks his bail in connection with Complaint Case

no.1853/2004 for the offence punishable under section 376 of the IPC.

The contention of the petitioner is that sister of the

petitioner had lodged Complaint case no. 427/2004 against Md Aslam

and two others for the offences punishable under sections 498A, 323,

307 of the IPC and 3/ 4 of the D.P. Act on 16.4.2004 and after that

aforesaid Md Aslam in collusion with his brother namely Md

Badruddin managed complainant and got filed this case just to put

pressure on the sister of the petitioner.

Considering the aforesaid facts and circumstances of the

case as well as submissions of the parties, petitioner Sk. Rayees @

Rayees is directed to be released on bail in connection with Complaint

Case no. 1853/2004 on furnishing bail bond of Rs 10,000/- with two

sureties of the like amount each to the satisfaction of Sri Aditya

Suman, Judicial Magistrate, Ist Class, Purnea.

      shahid                                                    (Hemant Kumar Srivastava,J)
 

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