w w w . L a w y e r S e r v i c e s . i n



Rahul Mehra @ Daddu v/s State of Karnataka, State by Ramanagara Rural Police, Bangalore


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:- K R MEHRA & CO PRIVATE LIMITED [Active] CIN = U15410DL2012PTC234602

Company & Directors' Information:- M AND M BANGALORE PRIVATE LIMITED [Active] CIN = U01403KA2012PTC062199

Company & Directors' Information:- A. MEHRA AND COMPANY PRIVATE LIMITED [Active] CIN = U51109DL2000PTC105672

    Criminal Petition No. 1620 of 2020

    Decided On, 25 June 2020

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE HEMANT CHANDANGOUDAR

    For the Petitioner: M. Krishne Gowda, Advocate. For the Respondent: K.S. Abhijith, HCGP.



Judgment Text


(Prayer: This Criminal Petition is filed Under Section 439 of Cr.PC praying to enlarge the petitioner on bail in the Crime No.510/2017 of Ramanagara Rural P.S., Ramanagara for the offence p/u/s 120-B, 364-A, 365, 368, 342, 323, 324, 370, 384, 385, 386, 387, 302, 201 r/w Sec.34 of IPC; the III Additional District and Sessions Judge, Ramanagara has rejected the bail petition on 09.01.2019 in Crl.Misc.No.650/2018.)

1. Petitioner/accused No.11 in Crime No.510/2017 registered by Ramanagara Rural Police Station now in SC No.79/2018 pending on the file of the Principal Senior Civil Judge and CJM at Ramanagara for the offences punishable under Sections 120B, 364A, 365, 368, 342, 323, 324, 370, 384, 385, 386, 387, 302, 201 read with Section 34 of IPC has filed this petition under Section 439 of Cr.PC for enlarging him on bail.

2. The case of the prosecution is that accused Nos.1 to 11 are in the habit of luring unemployed youth and make them believe that they will get employment in foreign country and in that process, they are indulging in kidnapping them for ransom, confining and putting them in fear to extract money from their parents.

3. It is case of the prosecution that on 3.12.2017, accused No.1 has brought deceased Sureendarpal Singh and CW.14 Gurupreeth Singh from Punjab to Mumbai and met accused No.6 and both CW14 Gurupreeth Singh and deceased gave him Rs.2 lakh each. Thereafter on 4.12.2017, they left Mumbai and reached Bengaluru on 5.12.2017 and accused No.6 and his associates took them in a Taxi to the nearby place and confined them in a house in different rooms and asked for the ransom of Rs.20 lakhs. It is further case of the prosecution that when Sureendarpal Singh refused to make a call to his parents to send Rs.20 lakhs for having reached Canada, accused No.8 has assaulted him with iron rod and accused No.10 has assaulted him by hockey stick and accused Nos.2, 3, 9 and 11 and others have held him tightly and all of them have killed him. Accordingly, charge sheet has been filed against the petitioner and others for the offences punishable under Sections 120B, 364A, 365, 368, 342, 323, 324, 370, 384, 385, 386, 387, 302, 201 read with Section 34 of IPC.

4. Learned counsel for the petitioner submits that accused Nos.2, 3, 9 and 11 against whom similar allegations have been leveled are enlarged on bail by this Court including accused No.1. He submits that on the ground of parity, petitioner is also entitled for grant of bail.

5. Learned High Court Government Pleader does not dispute the fact that other co-accused having similar allegations are enlarged on bail and investigation has been completed.

6. In view of the above facts and circumstances, petitioner has made out prima facie case for grant of bail. Accordingly, petition is allowed with the following conditions:

(a) Petitioner/accused No.11 is ordered to be enlarged on bail on furnishing a bond for a sum of Rs.1 lakh with two sureties for the likesum to the satisfaction of the jurisdictional Court.

Please Login To View The Full Judgment!

(b) He shall appear before the Court as and when required. (c) He shall not threaten or allure the prosecution witnesses in whatsoever manner. (d) He shall not get involved in similar offences. (e) He shall not leave the territorial limits of the Trial Court without prior permission of the Trial Court.
O R







Judgements of Similar Parties

28-09-2020 Commissioner of Income Tax Karnataka (Central) Bangalore, Controlling Office of Central Circle, Panaji Versus M/s. Mukhtar Minerals Private Limited In the High Court of Bombay at Goa
25-09-2020 B.K. Naveenkumar Versus The State of Karnataka, Represented by SPP, Bangalore High Court of Karnataka
25-09-2020 Somashekara & Another Versus State by Range Forest Officer, Represented by SPP, Bangalore High Court of Karnataka
23-09-2020 Rajegowda @ Guruswamy & Another Versus State of Karnataka, Rep. by its State Public Prosecutor, Bangalore & Another High Court of Karnataka
21-09-2020 Dr. B. Chandrashekara Versus State of Karnataka, Represented by its Principal Secretary Education Department (Collegiate Education), Bangalore & Others High Court of Karnataka
18-09-2020 Sundaram Home Finance Limited Versus Rahul Jayvantrao Kaulavkar & Others High Court of Judicature at Bombay
16-09-2020 R. Pradeep Versus State of Karnataka, Rep. by The Public Prosecutor, Bangalore High Court of Karnataka
15-09-2020 Makdum @ Makdum Shariff Versus State of Karnataka, Rep. by HCGP, Bangalore High Court of Karnataka
14-09-2020 Zameer Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
14-09-2020 Lokesh @ Kuniya Versus State of Karnataka, Represented by SPP, Bangalore High Court of Karnataka
09-09-2020 Shashirekha Versus The State of Karnataka, Represented by Hulimavu Police Station, Bangalore High Court of Karnataka
08-09-2020 M/s. Bangalore Club Versus The Commissioner of Wealth Tax & Another Supreme Court of India
08-09-2020 Thippanna & Another Versus State by Masthi Police, Represented by State Public Prosecutor, Bangalore & Another High Court of Karnataka
07-09-2020 Anthosh Kumar Bavara Versus State of Karnataka by Inspector of Police, Represented by High Court Govt. Pleader, Bangalore & Another High Court of Karnataka
03-09-2020 Joe Abraham Mathews Versus State of Karnataka, Represented by SPP, Bangalore High Court of Karnataka
02-09-2020 Philip Stephen Versus The State of Karnataka, Rep. by its Principal Secretary Revenue Department, Bangalore & Others High Court of Karnataka
01-09-2020 The Commissioner of Income-Tax, Bangalore & Another Versus M/s. Rajmahal Silks Partnership Firm, Bangalore High Court of Karnataka
31-08-2020 M/s. Kaveri Associates, Rep. by its Managing Partner, Rishabchand Bhansali Versus The Assistant Commissioner of Income Tax Circle 5(1), Bangalore High Court of Karnataka
31-08-2020 Commissioner of Income Tax Bangalore-III & Another Versus Vinay Mishra High Court of Karnataka
27-08-2020 Master Vinay Bharadwaj, Rep. by his Father & Natural Guardian D.R. Shivakumar Versus M/s. United India Insurance Company Limited, Bangalore & Another High Court of Karnataka
27-08-2020 Ganesh Poojary Versus State by Bajpe Police Station, Represented by State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 Pradeepa Versus The State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 R. Hemanth Kumar Versus State of Karnataka by Chamarajpet Police, (Represented by Learned State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 Praveena @ Itachi Versus The State of Karnataka, Rep. by Kamakshipalya Police Station, Rep. by its State Public Prosecutor, Bangalore High Court of Karnataka
26-08-2020 Sujatha & Others Versus State of Karnataka Represented by State Public Prosecutor, Bangalore High Court of Karnataka
24-08-2020 The Director of Income-Tax International Taxation, Bangalore & Another Versus The Executive Engineer, M/s. Bangalore Water Supply & Sewerage Board, Bangalore & Another High Court of Karnataka
17-08-2020 M/s. Elpe Labs, "Sree Harikunj", Represented by its Proprietor, H.C. Verma, Bangalore Versus The Commissioner of Customs, Commissionerate, Chennai & Another High Court of Judicature at Madras
14-08-2020 Rahul Manna Versus The State of West Bengal & Others High Court of Judicature at Calcutta
06-08-2020 Ranga Reddy Versus State of Karnataka, Represented by State Public Prosecutor, Bangalore High Court of Karnataka
05-08-2020 Rahul Subhash Bothra Versus Karjala Ashalata Naidu High Court of Judicature at Bombay
05-08-2020 Dayananda @ Daya Versus The State of Karnataka, Represented by State Public Prosecutor, Bangalore High Court of Karnataka
05-08-2020 Suresh & Others Versus State of Karnataka, Represented by State Public Prosecutor, Bangalore High Court of Karnataka
04-08-2020 Dananjaya Versus State by Dobbespet Police Station, Represented by State Public Prosecutor, Bangalore & Another High Court of Karnataka
04-08-2020 Basavaraju @ Basava Versus State of Karnataka, Represented by State Public Prosecutor, Bangalore High Court of Karnataka
30-07-2020 Sagar @ Saagi & Another Versus State of Karnataka by, Represented by the Learned State Public Prosecutor, Bangalore High Court of Karnataka
30-07-2020 Bhagyamma Versus The State of Karnataka, Rep. by Sheshadripuram Police Station, Rep. by its State Public Prosecutor, Bangalore High Court of Karnataka
28-07-2020 Dr. Uma Suresh Versus The Authorised Officer, The National Co-Operative Bank Ltd., Bangalore & Others High Court of Karnataka
28-07-2020 NSL Sugars Limited, Rep. by its Assistant General Manager (Liason) H.V. Amarnath Versus State of Karnataka, Rep. by its Secretary (Sugar) Commerce & Industries Department, Bangalore & Others High Court of Karnataka
24-07-2020 Narasimharao @ Appi & Others Versus State of Karnataka by Turuvekere Police Station, Rep. by the Public Prosecutor, Bangalore High Court of Karnataka
23-07-2020 Aqua Pump Industries, Rep by its Managing Partner Ramaswamy Kumaravelu & Another Versus N. Raju, Trading as S.M.Agriculture & Electronics, Bangalore High Court of Judicature at Madras
23-07-2020 Syed Javeed Versus Banashankari Police Station, Represented by SPP, Bangalore High Court of Karnataka
21-07-2020 Rahul Versus State of Kerala, Represented by The Public Prosecutor, High Court of Kerala, Ernakulam & Another High Court of Kerala
16-07-2020 N.M. Chandrashekar Versus The State of Karnataka, by its Secretary Department of Commerce & Industries, Bangalore & Others High Court of Karnataka
14-07-2020 Santhosha Versus The State of Karnataka, Rep. by SPP, Bangalore High Court of Karnataka
14-07-2020 Radhakrishna Reddy & Others Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
13-07-2020 Koti Lingaiah & Another Versus State of Karnataka by, Rep. by Govt. Pleader, Bangalore High Court of Karnataka
08-07-2020 Mohsin @ Syed Mohsin Versus State of Karnataka, Rept. by State Public Prosecutor, Bangalore High Court of Karnataka
03-07-2020 Mohammed Farooq & Another Versus State by P.S. Devarjeevana Halli, Represented by The State Public Prosecutor, Bangalore High Court of Karnataka
03-07-2020 N. Yashwant Versus State of Karnataka, Represented by SPP, Bangalore High Court of Karnataka
02-07-2020 S. Murthy, Secretary, Karnataka Legislative Assembly, Bangalore Versus The Special Board, Karnataka Legislative Assembly Secretariat, Bangalore & Others High Court of Karnataka
26-06-2020 Leelavathi & Others Versus The State of Karnataka, by its Chief Secretary, Bangalore & Others High Court of Karnataka
25-06-2020 H. Karan Kumar Versus The State Government of Karnataka, Represented by its Secretary, Bangalore & Another High Court of Karnataka
23-06-2020 Tanveer Ahmed Versus State Women Police Station, Rep. State Public Prosecutor, Bangalore High Court of Karnataka
23-06-2020 Pratibha Goyal Versus Rahul Goyal High Court of Delhi
19-06-2020 Prakasha Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore & Another High Court of Karnataka
19-06-2020 Ragavendra Versus State of Karnataka, Representd by State Public Prosecutor, Bangalore High Court of Karnataka
17-06-2020 Vinayaka @ Vinod Versus State by Kamakshipalya Ps., Represented by S.P.P., Bangalore High Court of Karnataka
17-06-2020 Shambu Babu Giri Versus State of Karnataka, Represented by Special Public Prosecutor, Bangalore High Court of Karnataka
17-06-2020 Santhosh Thazhathu Versus The Chief Executive Officer, Bangalore Urban Dist. Panchayati, Bangalore & Others High Court of Karnataka
08-06-2020 Rahul Babbar Versus Central Bureau of Investigation High Court of Delhi
04-06-2020 Noorualla Sharif Versus The State of Karnataka, Reptd. by High Court Govt Pleader, Bangalore High Court of Karnataka
03-06-2020 R. Subramanian Versus Central Bureau of Investigation, Bangalore, Represented by its Inspector of Police, KGH Layout, Karnataka & Another High Court of Judicature at Madras
03-06-2020 R. Subramanian Versus The Inspector of Police, Central Bureau of Investigation, Bangalore High Court of Judicature at Madras
01-06-2020 Khaleed Pasha & Others Versus State of Karnataka, Represented by its Secretary Department of Commerce & Industries (MSME, Mines & Textile), Bangalore & Others High Court of Karnataka
29-05-2020 Vazeer Khan & Others Versus The State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
29-05-2020 Jabiulla Khan & Another Versus State by, Dobbaspete P.S., Represented by The State Public Prosecutor, Bangalore High Court of Karnataka
29-05-2020 Rihan & Another Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
26-05-2020 O.R. Rahul & Others Versus Indian Institute of Space Science & Technology, Represented by Its Registrar, Thiruvananthapuram & Others High Court of Kerala
19-05-2020 Jai Shiva Mahadeva Versus State of Karnataka, Rep. by SPP, High Court Building, Bangalore High Court of Karnataka
19-05-2020 Soma @ Somashekar Versus State of Karnataka, Represented by Public Prosecutor, Bangalore High Court of Karnataka
18-05-2020 Rahul @ Mayank Versus State High Court of Delhi
15-05-2020 Rahul @ Vijay Versus The State of Rajasthan Supreme Court of India
11-05-2020 M. Rakesh Kumar @ Rakesh Versus State of Karnataka, Represented by the State Police Prosecutor, Bangalore High Court of Karnataka
08-05-2020 P.K. Somashekar Reddy & Another Versus The Commissioner Bruhat Bangalore Mahanagara Palike, Bangalore & Others High Court of Karnataka
05-05-2020 Rahul Kothari Vesus Union of India High Court of Judicature at Allahabad
05-05-2020 Prabhu & Others Versus The State of Karnataka, by its Secretary Department of Housing & Urban Development, Bangalore & Others High Court of Karnataka Circuit Bench At Dharwad
29-04-2020 BCH Electric Limited Versus Pradeep Mehra Supreme Court of India
27-04-2020 Rahul Verma Versus State of Himachal Pradesh High Court of Himachal Pradesh
21-04-2020 Amartiya Rishi Versus State of Karnataka, Represented by Learned State Public Prosecutor, Bangalore High Court of Karnataka
21-04-2020 Peoples Unity for Civil Liberties & Human Rights Forum (PUCL & HRF) Versus State of Karnataka, Through Principal Secretary, Bangalore & Another High Court of Karnataka
13-03-2020 IFFCO-TOKIO General Insurance Co. Ltd., Represented by its Manager, K.S.C.M.F. Buildings, Bangalore Versus Mageswari & Others High Court of Judicature at Madras
12-03-2020 Bettiah Lokesh, Managing Director, Triway Travels Pvt. Ltd., Bangalore Versus N. Ramesh, Accredited Representative of Sangam Travels, Chennai High Court of Judicature at Madras
11-03-2020 K.P. Rahul & Others Versus State of Kerala, Represented by The Public Prosecutor, High Court of Kerala, Cochin & Others High Court of Kerala
11-03-2020 Rahul @ Goli @ Chuwra Versus State High Court of Delhi
09-03-2020 Rahul Ranabhai Dangar Versus State of Gujarat High Court of Gujarat At Ahmedabad
05-03-2020 Auduth Timblo & Others Versus The Commissioner of Wealth-Tax, Karnataka, Bangalore & Another In the High Court of Bombay at Goa
05-03-2020 Dr.(Mrs) Sania Akhtar, Working as Principal Director (Senior Principal Scientist), Central Institute of Plastics Engineering & Technology SARP, Bangalore Versus The Director General, Central Institute of Plastics Engineering & Technology, Ministry of Chemical & Fertilizers, Guindy, Chennai & Another Central Administrative Tribunal Bangalore Bench
02-03-2020 M/s. Bharti AXA General Insurance Co. Ltd., Doddaanekundi, Bangalore Versus Narasimman & Others High Court of Judicature at Madras
02-03-2020 The State of Kerala, Represented by Public Prosecutor, High Court of Kerala, Ernakulam & Others Versus T. Rahul & Others High Court of Kerala
02-03-2020 M/s. Nitish Enterprises, Stockist & Commission Agents, Vaikam & Others Versus Karnataka Soaps & Detergents Ltd, having its Registered office at Bangalore, Regional cum Branch office at Chennai, Rep. by its Authorized Representative, S. Muthaian High Court of Judicature at Madras
28-02-2020 Kirti Vijayvargiya Versus Rahul Vijayvargiya Supreme Court of India
26-02-2020 M/s. NUDPL Enterprises Pvt. Ltd., Bangalore Versus Saiprasad Natarajan & Another National Consumer Disputes Redressal Commission NCDRC
26-02-2020 Rahul Roy Versus Government of NCT of Delhi & Others High Court of Delhi
20-02-2020 M/s. Jain Farms Private Ltd., Rep.by its Managing Director Shri Mangalchand Jain, Bangalore Versus C. Muniyappa & Others High Court of Judicature at Madras
14-02-2020 SKF Technologies (India) Private Limited, Bangalore & Another National Company Law Tribunal Bengaluru
12-02-2020 Sipani Energy Ltd., Total Gas Auto Versus Commissioner, Bruhat Bangalore Mahanagara Palike High Court of Karnataka
10-02-2020 Sushma Narayanappa, Versus Deepa Solar Power Generation Pvt. Ltd., Bangalore & Others National Company Law Tribunal Bengaluru
10-02-2020 Samuel Chinniahn Versus The State of Karnataka, Represented by The State Public Prosecutor, Bangalore & Another High Court of Karnataka
10-02-2020 C. Jacob Versus The Secretary Department Of Housing & Urban Development, Bangalore & Another High Court of Karnataka
04-02-2020 M/s. Bagadia Proprieties( P) Ltd., Bangalore Versus Ananthalakshmi Gopinath National Consumer Disputes Redressal Commission NCDRC