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Karnataka High Court
K.L.J.A.Kiran Babu vs The State Of Karnataka on 8 December, 2009
Author: Huluvadi G.Ramesh

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I IN THE HIGH COURT OF KARNATAKA AT BANGALORE

DATED THIS THE GSW DAY OF DECEMBER ZQQ9 BE1¤0R1e; , _D__ IO`I I

THE HOIVBLE MR. JUSTICE I·IULUVADI.GjIRA1\/IIESIIIP C A CRIMINAL PETITION OF ___A ` IA__ I I

K.L.J.A.K.§RAN BABU _

AGED ABOUT 42 YEARS, _A ''`'` · ` R/A NO.248/7B, _ A _I ' A _ STI-I MAIN, 6TH CROSS, » 1 ° ' ¢ --.,_ " 3 VENKATAPURA. A " ,__V ` '·A, 1 y I 1<0RAMAN@AL4, 1_ £=1;0§:<~, .

BANGALOREA VV,_ C 4`A-. _ PETITIONER (By JI A KI-RAN·~BiAEU--PARTY IN PERSON) ` T1%1E`sTATEI01¤ KARNATAKA/ _ THE LOMMISSISONER OF POLICE WRESPONDENT , , JESCDACSIANDRADE

_ ' i*I,S.DINESH

A- ' '~V` ' THOMAS THOPPIL I ` 'A.* PA--, `ASHOK UPADHYA ANSHUMAN Pg;/IDA

P (By Sri G BHAVANI SINGH, SPP)

THES CRL.P IS FILED U/S.482 CR.P.C BY THE ADVOCATE FOR THE PETITIONER PRAYING THAT THIS HON'BLE COURT MAY BE PLEASED TO ISSUE ORDER. DIRECTING THE STATE _` * TOF KARNATAKA/COMMISSIONER OE POLICE W THE AEORESAID ACCUSED, SPECIEICALLY IESUDAS ANDRADE. H.S.DINES.H, ANSHUMAN PAND'Ag'_Ti*IOl\/IAlS"' A THOPPIL AND ASHOK UPADHYA IlVHVIEDI;ATEL$t{V_ON A NON~BAILABLE ARREST WARRAN AND TO REMAND THE AEOREAAID ACCUSEDIN THE POLICE ACIESTODYQ V UNTIL THE ISSUANCE OF'1"HE,FINALt_O·RDER;tV ` M " " I THIS CRIMINAER PET{TEOl*l_'~tCOMING ON FOR ORDERS THIS DAY, , THE z C_O·'LlRT --_ MADE THE FOLLOW¥NG:-- » M P_'~ · '·»LW ` Esgearnecl .<lire_ete~tl--t0 take notice. Q L'»!.·Th§s petltien is filed praying for direction te the State I P Qt?,T<arlr1a.tz¤Rax'Ct>:1smissitmer of police te arrest the accused U lib? n<>r1--~baiIable warrant and to remand them to 4 p0l§lce,_e"astt>tly until the final order is passed alleging that there

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is illegal terrnination and also life threat to the petitioner from the accused persons. . s·--..

4. If there is any such threatto the,petitionei·,i.._fit is rar hint? V to approach the concerned police__a`it»ri_ ifthe cioncernedi police do not entertain the inatterfiti for the petitioner to approach the Magistrate seeking for appropriate·oird_ers». 5, A Metno"has been`·--fiie'd by the petitioner praying to dispose of this criminal _p`etition with a liberty to approach the Cl1ie_.f.¥uclicia`l Magistrate for the very same cause of action. ` V ,-- ,''· --. tl Aeaa1·a»sng1y, this petition is disposeioi`, with a liberty lto° the 'petittoi;ei· to approach the concerned Magistrate for V needfulactioln in accordance with law.

Lcznrnecd SPP is permitted to fiic his memo of uppcmancc withinfouxiwcoksf`1'omto&uy. "''·· _ ,ii` " Sdff i.ii i Y

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