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Sobhana vs State Of Kerala on 15 April, 2009

Kerala High Court
Sobhana vs State Of Kerala on 15 April, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 998 of 2009()


1. SOBHANA, AGED 34 YEARS
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REP. BY THE
                       ...       Respondent

                For Petitioner  :SMT.A.SALINI LAL

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice P.BHAVADASAN

 Dated :15/04/2009

 O R D E R
                               P. BHAVADASAN, J.
                    - - - - - - - - - - - - - - - - - - - - - - - - - - -
                              B.A. No. 998 of 2009
                   - - - - - - - - - - - - - - - - - - - - - - - - - - - - -
                    Dated this the 15th day of April, 2009.

                                         ORDER

This is a petition filed under Section 439 of Criminal

Procedure Code seeking bail.

2. Petitioner is accused in Crime No. 138/2008 of

Karthikappally Excise Range for the offences punishable under

Sections 8(1) and (2) of the Abkari Act.

3. The facts are as stated in the order of the court below,

which is appended to this petition. Considering the quantity involved

and also the fact that a good part of the investigation is over, bail needs

to be granted.

The application is allowed as follows:

1) Petitioner shall be released on bail on her executing a

bond for Rs.10,000/- (Rupees Ten thousand only) with two solvent

sureties for the like sum each to the satisfaction of JFCM concerned.

2) Petitioner shall not tamper or attempt to tamper with the

evidence or influence or try to influence the witnesses.

P. BHAVADASAN,
JUDGE

sb.

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