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



Sachidanand Singh v/s The State of Jharkhand

    A.B.A. No. 1340 of 2012

    Decided On, 10 May 2012

    At, High Court of Jharkhand

    By, THE HONOURABLE MR. JUSTICE H.C. MISHRA

    For the Petitioner: Vishal Kumar Tiwari, Advocate. For the Respondent: A. P.P.



Judgment Text

Heard the learned counsel for the petitioner and learned counsel for the Prosecution.

The petitioner i

Please Login To View The Full Judgment!

s apprehending his arrest in connection with Haidernagar P.S. Case No.19 of 2012, corresponding to G.R. No.389 of 2012, for the alleged offence under Sections 414 of the Indian Penal Code.

It appears that one interstate vehicle thief was apprehended by the police, who disclosed to the police that he had earlier sold stolen Bolero vehicle to the petitioner. The said vehicle was subsequently recovered from the house of the petitioner.

In the facts and circumstances of the case, I am inclined to grant anticipatory bail to the petitioner. Accordingly, it is directed that in the event of surrender/arrest, the petitioner Sachidanand Singh shall be released on bail on furnishing bail bond of Rs.10,000/- (Ten thousand) with two sureties of the like amount of each to the satisfaction of Sri D. Mohapartra, learned Judicial Magistrate, 1st Class, Daltonganj, in connection with Haidernagar P.S. Case No.19 of 2012, corresponding to G.R. No.389 of 2012, subject to the conditions as laid down under Section 438(2) of the Code of Criminal Procedure.
O R