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Karnataka High Court
Sri Manoj Padikkal vs State By White Field P S on 14 October, 2010
Author: V.Jagannathan
. AND: ..  a

C1.

IN THE HIGH COURT or KARNATAKA AT BANGALORE
DATED THXS THE 14%! DAY OF OCTOBER, 2010
BEFORE _
THE HONBLE MRJUSTICE "VJAGANNATHAN 
CRIMINAL PETITION NO4965/2010  CV   

BETWEEN:

1. Sri. Manoj Padikkal
Aged about 39 years
S/O P.Gopala Krishnan Nair 
Resident of # M.R.304  " _
F'~Wing, Mittal Tower Residenucyé' _
1VI.G.ROad   _ 
Bangalore - 560 001, ._ 

2. Sri.-Jalesh Kumar
Major in Age  V 1 .1
S / 0 T.P.Bhag'C{*aLSing_h g ~
#101, Alpha Ci'-ir_1_estOr1_  
Carlestoio    

Bangalore.' _   '-- __ ....PETmON}.:Rs

VA ., (By4VSriZ'€;N.Kumar, Adv.)

 'State'by '»Vhite*.I;'ie.}.d 13.3.,

RVepreAserfi:ed..Vby }3'1_1Ij1iCe Prosecutor
Office of 'thefidvoeate General

'   Bangalore.  " ,..RESPONDENT

 (By Sr'1.G.M.SriniVasa Reddy, HCGP}

 Bars CRIMINAL PE'IT'I'1ON IS FILED UNDER SECTION 439

%  CR.PF.C PRAYING THAT THIS HONBLE COURT MAY BE PLEASED TO
 'v.ENLARGE THE PEFITIONERS ON BAIL IN THE EVENT OF THEIR
  __ ARREST IN CR.NO.223/10 OF WHITE FIELD 13.5., BANOALORB cm',
'WHICH IS REGD, FOR THE OFFENCE P/U/S 3(A] & {B}, 4, 5, 7, OF

PIT ACT.



_2_

THIS PETITION COMING ON FOR ORDERS THIS DAY. THE
COURT MADE THE FOLLOWING:

ORDER

Heard both sides in respect of the anticiplattoiyrpp. petition filed by accused Nos.13 and 14 who are accused persons whom the accused:'has"oeenp regislteredxinder Section 3(ii} [a)(b], 4, 5 & '7 of ln1rnoral__ "traffic »('I'reVentior;i]~..l°blc't,p 1956.

2. Submission of Kiinlar is that, petitioners are the._Directors._of known as "Fruit Wellness & in the business of Herbal Beauty" Spa Treatments etc. and they alleged offences and more over the already on bail, following the trial Court rantiln ato bail.

j _ g be P TY _p3._VvA}:1av*.iiIg;,'. heard the petitioner's counsel and also the __ Government Pleader for the State and in . viewllof the accused persons, accused Nos.1 to 12 and accused M K being released on anticipatory bail by the trial Court, I am _l of tlieyiew that. the petitioners can be directed to approach the " -trial Court for regular bail by granting the anticipatory bail.

4. In the result, the petition is allowed. in the event of petitioners being arrested in Crime No.223/2010 of White Field ii / ,. J' -3- police, they shall be released on bail on executing personal bond for Rs.50,000/-- each with two sureties to the satisfaction.-of the arresting police officer. Petitioners shall not tarr1per--'_vvitfl'i.Vg."tl1,e evidence and shall not hamper investigation ' Petitioners shall mark their attendance ,_l_:>eforeVllthelfvconcernedllit police on every Sunday at any time betiveeifi p.m. and shall also co--operate wlth'~the investigating lagengcyi.

5. Petitioners shall move the Vt'rial"*Courttwithiri 25 days from the date of this order' toy. till such time. this order shall be ll'l'fQI'C€.i"W * " I 7 11 it 3d/'L *: llr =]udge