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Vinod vs State Of Kerala Rep. By Public on 23 July, 2010

Kerala High Court
Vinod vs State Of Kerala Rep. By Public on 23 July, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl.MC.No. 2839 of 2010()


1. VINOD,S/O.SARASWATHYAMMA,
                      ...  Petitioner

                        Vs



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

                For Petitioner  :SRI.RASHEED C.NOORANAD

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :23/07/2010

 O R D E R
                                   V. RAMKUMAR, J.
                           = = = = = = = = = = = = = =
                             Crl.M.C. No.2839 of 2010
                          = = = = = = = = = = = = = = =
                                   Dated: 23.07.2010

                                        ORDER

Petitioner, who is the accused in Crime No.121/2010

of Kurathikad Police Station for an offence punishable under

Section 498A IPC, seeks a direction to the Magistrate concerned

to release the petitioner on bail on the date of his surrender itself.

2. Accordingly, this Crl.M.C. is disposed of permitting the

petitioner to surrender before the learned Magistrate and file 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.

Dated this the 23rd day of July , 2010
V. RAMKUMAR,
(JUDGE)
sj

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