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Cites 3 docs
Section 307 in The Indian Penal Code
Section 167(2) in The Code Of Criminal Procedure, 1973
Section 302 in The Indian Penal Code

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Kerala High Court
Santhosh, S/O. Raman vs State Of Kerala on 19 November, 3200

IN THE HIGH COURT OF KERALA AT ERNAKULAM Bail Appl No. 6964 of 2007(S)

1. SANTHOSH, S/O. RAMAN,

... Petitioner

Vs

1. STATE OF KERALA,

... Respondent

For Petitioner :SRI.LIJU. M.P

For Respondent :PUBLIC PROSECUTOR The Hon'ble MR. Justice R.BASANT Dated :19/11/3200

O R D E R

R. BASANT, J.

- - - - - - - - - - - - - - - - - - - - - - B.A.No. 6964 of 2007

- - - - - - - - - - - - - - - - - - - - - - Dated this the 19th day of November, 2007 O R D E R

Application for regular bail. The petitioner faces allegations in a crime registered under Section 307 I.P.C. and altered later to Section 302 I.P.C. He is alleged to have caused the death of his wife by burning. The alleged incident took place on 11.8.2007. The petitioner was arrested on 15.8.2007. Admittedly the final report has not been filed even now.

2. The learned counsel for the petitioner prays, the learned Prosecutor does not oppose the application - a period of 90 days having already elapsed from the date of the arrest and the final report having not filed yet - and I am satisfied that the petitioner can be granted bail by default under the proviso to Section 167(2) Cr.P.C.

4. In the result:

1) This application is allowed. 2) The petitioner shall be released on bail on the following terms and conditions.

B.A.No. 6964 of 2007

2

(a) The petitioner shall execute a bond for Rs.1,00,000/- (Rupees one lakh only) with two solvent sureties each for the like sum to be satisfaction of the learned Magistrate. (b) He shall make himself available for interrogation before the Investigating Officer on all Mondays between 10 a.m. and 12 noon for a period of three months and thereafter as and when directed by the Investigating Officer in writing to do so. (c) Except for the purpose of complying with condition No.(b) above, the petitioner shall not enter the Sessions Division of Ernakulam during the said period of three months, without the prior permission of the learned Magistrate. The petitioner shall furnish to the Investigating Officer within seven days of his release the address of his place of residence outside the Sessions Division of Ernakulam. (R. BASANT)

Judge

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