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Ratan Nath v/s State of Rajasthan, Through PP


Company & Directors' Information:- RATAN CORPORATION LIMITED [Active] CIN = U74120MH1992PLC068199

Company & Directors' Information:- NATH PRIVATE LIMITED [Active] CIN = U31908PN2013PTC148540

Company & Directors' Information:- NATH AND CO LTD [Strike Off] CIN = U15141KL1946PLC000796

    S.B. Criminal Misc. Bail No. 218 of 2019

    Decided On, 21 January 2019

    At, High Court of Rajasthan Jodhpur Bench

    By, THE HONOURABLE MR. JUSTICE VIJAY BISHNOI

    For the Petitioners: Shreekant Verma, Advocate. For the Respondents: Farzand Ali, AAG, Pankaj Avasthi, P.P.



Judgment Text

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

The petitioner apprehends his arrest in connection with FIR No.201/2018 of Police Station Kotgate, District Bikaner for the offence punishable under Sections 143, 341, 323 and 308 of IPC.

Learned counsel for the petitioner has submitted that petitioner has not been named in FIR and co-accused person Mahaveer Nath has already been enlarged on bail by this Court and case of the present petitioner is not distinguishable from him.

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 anticipatory bail to the accused petitioner under Section 438 Cr.P.C. Accordingly, this bail application under Section 438 Cr.P.C. is allowed and it is directed that in the event of arrest of the petitioner Ratan Nath S/o Sh. Chunni Nath in FIR No.201/2018 of Police Station Kotgate, District Bikaner he shall be enlarged on bail provided he furnishes a personal bond in a sum of Rs.50,000/- with two sound and solvent sureities of Rs.25,000/- each to the satisfaction of the concerned I.O./S.H.O. on the following conditions:-

(i) He shall make himself available for interrogation by Investigating Officer as and when required;

(ii) He shall not directly or indirectly make any inducement, threat or promise to any person acquainted with the facts of the case so

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as to dissuade him from disclosing such facts to the Court or to any Police Officer; (iii) He shall not leave India without the previous permission of the court.
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