Posted On by &filed under High Court, Jharkhand High Court.


Jharkhand High Court
Surendra Mahto vs State Of Jharkhand on 18 March, 2011
           IN THE HIGH COURT OF JHARKHAND AT RANCHI
                              B.A. No. 1853 of 2011
                                     ...
           Surendra Mahto                          ...   ...    Petitioner
                              ­V e r s u s­
           The State of Jharkhand                  ...     ...    Opposite Party
                                     ...
           CORAM: ­ HON'BLE MR. JUSTICE PRASHANT KUMAR.
                                     ...
           For the Petitioner        : ­ Mr. S.K. Sahay, Advocate.
           For the State             : ­ Mr. H.K. Shikarwar, APP.
                                     ...
02/18.03.2011

Bail application filed by Surendra Mahto, is moved by Sri S.K. 

Sahay, learned counsel for the  petitioner  and opposed by Sri H.K. 
Shikarwar, learned Additional P.P. for the State.

Earlier the bail prayer of petitioner rejected twice. However, it 
appears that four witnesses of fact already examined. They have not 
supported the case of prosecution. 

Considering the aforesaid facts and circumstances, I  allow this 
application and direct the court below to enlarge the petitioner 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 learned 
Sessions Judge, Simdega, in connection with Simdega P.S. Case  No. 
46 of 2008   corresponding to G.R. No. 110 of 2008 (S.T. No. 42 of 
2009).

 

    (Prashant Kumar, J.)
sunil/ 


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.134 seconds.