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Rakesh Mishra v/s The State of West Bengal

    Criminal Appeal No. of 2021 (Arising out of SLP (Crl.) No. 5772 of 2020)

    Decided On, 18 January 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE A.M. KHANWILKAR
    By, THE HONOURABLE MR. JUSTICE B.R. GAVAI & THE HONOURABLE MR. JUSTICE KRISHNA MURARI

   



Judgment Text

Leave granted.Heard learned counsel for the parties.We are appalled to notice that the appellant is in jail in connection with the crime registered by FIR No. 226 of 2009 for more than 12 years and the trial is still not concluded.Resultantly, in the interest of justice, we direct that, during the pendency of Sessions Trial No.3(1) 2010 pending before Additional District & Sessions Judge, Fast Track Court-I, Sealdah, South 24 Parganas, the appellant (Rakesh Mishra) be released on bail to the satisfaction of the Trial Court in connection with FIR No. 226 of 2009 registered at Police Station-Berlkeldbanga, District-EST Kolkata, West Bengal and on such terms and conditions as may be imposed by the Trial Court.As a result, we set aside the impugned order passed by the High Court. The appeal is allowed in the above terms.We further direct the Trial Court to ensure that the trial is concluded not later than six months from receipt of copy of this order a

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nd submit compliance in that regard within the same period.Pending applications, if any, stand disposed of.
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