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Rahul @ Vijay v/s The State of Rajasthan


Company & Directors' Information:- RAHUL INDIA LIMITED [Active] CIN = U74899DL1985PLC019883

Company & Directors' Information:- RAHUL INDIA LIMITED [Active] CIN = U65100DL1985PLC019883

Company & Directors' Information:- RAHUL & COMPANY LTD [Amalgamated] CIN = U67120WB1995PLC067980

Company & Directors' Information:- VIJAY INDIA PRIVATE LIMITED [Active] CIN = U25199DL1998PTC096860

Company & Directors' Information:- VIJAY J AND K PRIVATE LIMITED [Strike Off] CIN = U52100GJ1974PTC002504

Company & Directors' Information:- D VIJAY AND COMPANY LIMITED [Dissolved] CIN = U99999MH1933PTC002056

    Petition(s) for Special Leave to Appeal (Crl.) No. 2194 of 2020

    Decided On, 15 May 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR & THE HONOURABLE MR. JUSTICE R. SUBHASH REDDY

    For the Petitioner: Abhishek Gupta, Advocate. For the Respondent: Dr. Manish Singhvi, Sr. Advocate, Anikit A. Shah, Advocate, D.K. Devesh, AOR.



Judgment Text


Mr. Abhishek Gupta, learned counsel appearing for the petitioner submits that the petitioner is tested positive for COVID-19 and he is undergoing treatment for the same. The said submission is recorded. We desire to release the petitioner on bail only on the aforementioned ground for a temporary period of two months so as to enable the petitioner to take treatment properly. We make it clear that we have not considered the matter on merits.

In view of the above, the petitioner is released on bail for a temporary period of two months. After two months he should surrender himself before the Jail Authorities. The Jail Superintendent shall inform the concerned who is incharge of COVID-19 cases in the State/area in question. The petitioner should not be allowed to have contact with others. All the other conditions which would be imposed by the Doctors in respect of the positive patients will have to be followed by the petitioner and the authorities. On surrender of the petitioner after two months, it is open for him to file application for

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bail afresh before the trial court if he so chooses. All other grounds are left open to be urged by all the parties.
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