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Steephenson @ Chellappan vs State Of Kerala on 11 February, 2010

Kerala High Court
Steephenson @ Chellappan vs State Of Kerala on 11 February, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 609 of 2010()


1. STEEPHENSON @ CHELLAPPAN,
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SRI.M.R.SARIN

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice K.T.SANKARAN

 Dated :11/02/2010

 O R D E R
                       K.T. SANKARAN, J.
                    ---------------------------
                      B.A. No. 609 of 2010
                ------------------------------------
             Dated this the 11th day of February, 2010

                            O R D E R

This is an application for bail under Section 439 of the

Code of Criminal Procedure. The petitioner is accused No.1 in

Crime No. 32/2010 of Malayinkil Police Station,

Thiruvananthapuram.

2. The offences alleged against the petitioner are under

Sections 324 and 308 read with Section 34 of the Indian Penal

Code.

3. The date of occurrence was on 16/1/2010. The

petitioner was arrested on 23/1/2010.

4. Heard the learned counsel for the petitioner and the

learned Public Prosecutor.

5. Taking into account the facts and circumstances of the

case, the duration of the judicial custody undergone by the

petitioner, the nature of the offence and the present stage of

investigation, I am of the view that bail can be granted to the

petitioner.

6. The petitioner shall be released on bail on his executing

B.A. No. 609/2010
2

bond for Rs.25,000/-with two solvent sureties each for the like

amount to the satisfaction of the Judicial Magistrate of the First

Class, Kattakada subject to the following conditions:-

A) The petitioner shall report before the
Investigating Officer between 9 A.M. and
11 A.M. on all Mondays, till the final report
is filed or until further orders.

B) The petitioner shall appear before the
Investigating Officer for interrogation as
and when required.

C) The petitioner shall not try to influence the
prosecution witnesses or tamper with the
evidence.

D) The petitioner shall not commit any offence
or indulge in any prejudicial activity while
on bail.

E) In case of breach of any of the conditions
mentioned above, the bail shall be liable
to be cancelled.

The Bail Application is allowed as above.

K.T. SANKARAN, JUDGE

scm

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