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Section 420 in The Indian Penal Code
Section 409 in The Indian Penal Code
The Indian Penal Code
Section 464 in The Indian Penal Code
Section 403 in The Indian Penal Code

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Karnataka High Court
Mr Michael Floyd Eshwer vs State Of Karnataka on 16 April, 2013
Author: H N Das
                             1




IN THE HIGH COURT OF KARNATAKA AT BANGALORE

         DATED THIS THE 16th DAY OF APRIL, 2013

                             BEFORE

    THE HON'BLE MR. JUSTICE H.N. NAGAMOHAN DAS

                    CRL.P NO 2047 OF 2013

BETWEEN

MR MICHAEL FLOYD ESHWER
S/O B.S. ESHWER
R/AT " BISSAL MUNTI"
POST BOX NO.44,
HYDER ALI ROAD,
NAZARBAD MOHALLA
MYSORE-570001
                                            ... PETITIONER
(By Sri: DIWAKARA, ADV.)

AND

STATE OF KARNATAKA
BY NAZARBAD POLICE STATION,
REP BY PUBLIC PROSECUTOR
HIGH COURT,
BANGALORE-560001.
                                            ... RESPONDENT
(By Sri : S.DORERAJU, SPP)

CRL.P FILED U/S.438 CR.P.C BY THE ADVOCATE FOR THE
PETITIONER PRAYING THAT THIS HON'BLE COURT MAY BE
PLEASED TO ENLARGE THE PETR. ON BAIL IN THE EVENT OF
                              2




HIS ARREST IN CRIME NO.46/13 OF NAZARBAD P.S., MYSORE
CITY, FOR THE OFFENCES P/U/S 403, 409, 420 AND 464 OF IPC.

This petition coming on for orders, this day, the court made the
following;

                             ORDER

Edwin Joubert Vaningen filed a complaint with the respondent police as per Annexure-B against the petitioner contending that he had fabricated the documents with an intention to knock off valuable immovable property belonging to the complainant and the same came to be registered in Cr.No.46/2013 for the offences punishable under Sections 403, 409, 420 and 464 IPC. The matter is under investigation. The alleged fabrication of documents is in respect of sale deeds, gift deeds and adoption deed. Having regard to the nature of allegations made in the complaint, I am of the considered opinion that the petitioner is to be enlarged on bail subject to certain terms. Accordingly, the petition is hereby allowed. In the event 3 of respondent police arresting the petitioner, he shall be enlarged on bail subject to the following conditions:

i) He shall execute a personal bond for Rupees Two Lakhs with two local solvent sureties for the likesum to the satisfaction of the respondent police.
ii) Petitioner shall surrender his passport with the jurisdictional police.
iii) Without prior permission of the jurisdictional Court, the petitioner shall not leave the court jurisdiction.
iv) Petitioner shall keep present as and when the respondent police call upon and cooperate for completion of investigation.
v) In no manner, Petitioner shall not tamper with the prosecution witnesses.
vi) Violation of any one of the above conditions will result in cancellation of the bail order.
Sd/-
JUDGE.

DKB