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T. R. Dhananjaya vs J. Vasudevan on 25 August, 1995

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Kerala High Court
Sajeevan vs State Of Kerala on 3 December, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Bail Appl..No. 8074 of 2010()



1. SAJEEVAN
                      ...  Petitioner

                        Vs

1. STATE OF KERALA
                       ...       Respondent

                For Petitioner  :SRI.A.C.DEVY

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :03/12/2010

 O R D E R
                           V. RAMKUMAR, J.
                     -------------------------------
                  Bail Application No.8074 of 2010
              ---------------------------------------------
           Dated this the 3rd day of December, 2010.

                                O R D E R

Petitioner, who is the 3rd accused in C.P. No.56/2010 on the file of Judicial First Class Magistrate Court-III, seeks anticipatory bail.

2. Admittedly, non-bailable warrants of arrest are pending against the petitioner. Anticipatory bail cannot be granted to nullify the process issued by a court of competent jurisdiction. There is no reason why the petitioner should not surrender before the Magistrate and seek regular bail. Accordingly, if the petitioner surrenders before the Magistrate and files an application for regular bail within two weeks from today, the same shall be considered and disposed of preferably on the same day on which it is filed notwithstanding the pendency of non-bailable warrants of arrest against the petitioner and also after considering the explanation offered by the petitioner for his previous non-appearance.

With the above observation this application is disposed of .

V.RAMKUMAR, JUDGE.

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