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Thirumakan vs State Of Kerala on 22 April, 2008

Kerala High Court
Thirumakan vs State Of Kerala on 22 April, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 2534 of 2008()


1. THIRUMAKAN,S/O. KRISHNAN
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SRI.BIJU MEENATTOOR

                For Respondent  :PUBLIC PROSECUTOR

The Hon'ble MR. Justice V.K.MOHANAN

 Dated :22/04/2008

 O R D E R
                 V.K. MOHANAN, J.
                - - - - - - - - - - - - - - - - -
          Bail Application No. 2534 of 2008
                 - - - - - - - - - - - - - - - -
        Dated this the 22nd day of April, 2008.

                         O R D E R

In this Petition filed under Sec. 438 Cr.P.C. the

petitioner who is the accused in Crime No. 145 of 2007

of Rajakkad Police Station for an offence punishable

under Section 409 I.P.C., seeks anticipatory bail.

2. I heard the learned counsel for the petitioner

and the learned Public Prosecutor.

3. Having regard to the nature of the

allegations levelled against the petitioner and the other

circumstances of the case, I am inclined to grant

anticipatory bail to the petitioner. Accordingly, a

direction is issued to the officer-in-charge of the police

station concerned to release the petitioner on bail for a

period of one month in the event of his arrest in

connection with the above case on his executing a bond

for Rs.15,000/- (Rupees fifteen thousand only) with two

solvent sureties each for the like amount to the

satisfaction of the said officer and subject to the

following conditions:

B.A.No. 2534/2008
-:2:-

1. Petitioner shall report before the
Investigating Officer between 9
a.m. and 11 a.m. on all
Wednesdays.

2. The petitioner shall make himself
available for interrogation as and
when required by the
Investigating Officer.

3. The petitioner shall not influence or
intimidate the prosecution
witnesses nor shall he attempt to
tamper with the evidence for the
prosecution.

4. Petitioner shall not commit any
offence while on bail.

5. Petitioner shall surrender before
the Magistrate concerned and seek
regular bail in the meanwhile.

If the petitioner commits breach of any of the

above conditions, the bail granted to him shall be

liable to be cancelled.

This application is allowed as above.

V.K.MOHANAN, JUDGE.

rv

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