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Jadunath Mazumder v/s The State of West Bengal


Company & Directors' Information:- WEST COMPANY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U34203MH1995PTC092297

    Petition(s) for Special Leave to Appeal (Crl.) No. 3860 of 2021

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

    For the Petitioner: C.B. Gururaj, Pramit Chhetri, K.P. Singh, Advocates, Prakash Ranjan Nayak, AOR. For the Respondent: ----



Judgment Text

1.This petition is for grant of anticipatory bail, which prayer has been rejected by the High Court.2.Having heard learned counsel for the petitioner, we do not find any ground for grant of anticipatory bail.3.Considering the facts and circumstances of the case, we dispose of this petition with the direction that the petitioner may apply for bail before the Trial Court, which shall be decided expeditiously. For a period of four weeks from today or till the order is passed on bail application by the Trial Court, whicheveris earlier, the petitioner shall not be

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arrested.4.Pending application(s), if any, stands disposed of.
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