Suresh vs State Of Kerala on 1 July, 2010

Kerala High Court
Suresh vs State Of Kerala on 1 July, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl.MC.No. 2433 of 2010()


1. SURESH, AGED 40 YEARS,
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SRI.V.V.RAJA

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :01/07/2010

 O R D E R
                          V. RAMKUMAR, J.
              ....................................................
                  Crl.M.C. No. 2433 of 2010
                .................................................
                         Dated: 01-07-2010

                                  ORDER

Petitioner who is the accused in Crime No. 267 of 2000 of
Ezhukone Police Station for an offence punishable under Section
55 (a) and (i) of the Abkari Act and whose case is now pending as
L.P. No. 25 of 2003 before the J.F.C.M. I, Kottarakkara, seeks a
direction to the said Magistrate to release the petitioner on bail on
the date of his surrender itself.

2. Admittedly, non-bailable warrants of arrest are
pending against the petitioner. The circumstances under which
those non-bailable warrants of arrest came to be issued against
the petitioner are not discernible to this Court. It is only proper
that the petitioner surrenders before the learned Magistrate and
seeks regular bail.

Accordingly, this Crl.M.C. is disposed of permitting the
petitioner to surrender before the learned Magistrate and files an
application for regular bail within a period of two weeks from
today. In case, the petitioner complies with the above condition,
his bail application shall be considered and disposed of on merits
preferably on the same date on which it is filed notwithstanding
the pendency of any non-bailable warrants against him.

V. RAMKUMAR,
(JUDGE)
ani/

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