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Rajendra Kumar v/s State of Rajasthan


Company & Directors' Information:- RAJENDRA LIMITED [Strike Off] CIN = U99999KA1943PLC000306

Company & Directors' Information:- RAJENDRA KUMAR AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74920RJ1996PTC011712

Company & Directors' Information:- RAJENDRA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U17219TZ1948PTC000161

    S.B. Criminal Misc Bail No. 10834 of 2018

    Decided On, 02 November 2018

    At, High Court of Rajasthan Jodhpur Bench

    By, THE HONOURABLE MR. JUSTICE VIJAY BISHNOI

    For the Petitioner: Umesh Shrimali, Advocate. For the Respondents: Pankaj Avasthi, P.P.



Judgment Text

Vijay Bishnoi, J.

Heard learned counsel for the petitioner as well as learned Public Prosecutor and also perused the material on record.

The petitioner has been arrested in FIR No.64/2018 of Police Station Mahila Thana, District Sriganganagar for the offences punishable under Sections 363, 366A & 376 of IPC and 5/6 of POCSO Act, 2012. He has preferred this bail application under Section 439 Cr.P.C.

Learned counsel for the petitioner has submitted that as per the prosecution story, age of the prosecutrix is seventeen years and ten months on the day of incident. It is submitted that prosecutrix in her statement recorded under Sections 161 and 164 Cr.P.C. has admitted that she and the petitioner has solemnized marriage and thereafter physical relation have been developed between them.

Learned Public Prosecutor has opposed the bail application. Having regard to the totality of the facts and circumstances of the case, without expressing any opinion on the merits of the case, I deem it just and proper to grant bail to the accused petitioner under Section 439 Cr.P.C.

Accordingly, this bail application filed under Section 439 Cr.P.C. is allowed and it is directed that petitioner Rajendra Kumar S/o Sahabram shall be released on bail in connection with FIR No.64/2018 of Police Station Mahila Thana, District Sriganganagar provided he executes a personal bond in a sum of Rs.50,000/- with two sound and solvent sureties of Rs.25,000/- each to the satisfacti

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on of learned trial court for his appearance before that court on each and every date of hearing and whenever called upon to do so till the completion of the trial.
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