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Shantanu Gupta v/s State of U.P.


Company & Directors' Information:- GUPTA CORPORATION PRIVATE LIMITED [Active] CIN = U40100MH2005PTC154038

Company & Directors' Information:- GUPTA INDIA PRIVATE LIMITED [Active] CIN = U51311DL1996PTC077255

Company & Directors' Information:- GUPTA AND COMPANY PRIVATE LIMITED [Active] CIN = U52110DL1974PTC007339

Company & Directors' Information:- GUPTA AND GUPTA PRIVATE LIMITED [Active] CIN = U55204DL1954PTC002390

    Application U/S 482 No. 4213 of 2014

    Decided On, 18 February 2014

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE KARUNA NAND BAJPAYEE

    For the Appellant: Nitinjay Pandey, Advocate. For the Respondent: Govt Advocate.



Judgment Text

Karuna Nand Bajpayee, J.

1. This application u/s 482 Cr.P.C. has been filed for quashing the entire proceeding of Criminal Case No.1/2013 arising out of Case Crime No.1299 of 2013 u/s 269, 270, 420, 467, 468, 120B, 274, 275 IPC and 18/27 Drugs and Cosmetic Act (State v. Raviraj and others) P.S. Baradari, District Bareilly and also for quashing the charge sheet dated 7.10.2013 as well as cognizance order dated 18.10.2013 passed by A.C.J.M. IXth Bareilly.

2. Heard learned counsel for the applicant as well as learned A.G.A. and perused the record.

3. The submissions made by the learned counsel for the applicants involve several intricate factual details and many disputed questions of fact related to the case. False implication due to malafide intention has been pleaded.

4. The law regarding the sufficiency of the material which may justify the summoning of accused and also the court's decision to proceed against him in a given case, is well settled. The court has to eschew itself from embarking upon a roving enquiry into the last details of the case. It is also not advisable to adjudge whether the case shall ultimately end in conviction or not. Only a prima facie satisfaction of the court about the existence of sufficient ground to proceed in the matter is required.

5. The quashing of the charge sheet or the proceeding consequent thereupon, may be done only if the F.I.R. and the evidence or material collected by the Investigating Officer does not disclose any offence or if there is any legal bar which prohibits the proceedings on its basis. The Apex Court decisions in the cases of R.P. Kapur v. State of Punjab AIR 1960 SC 866, State of Haryana v. Bhajan Lal 1992 SCC(Cr.) 426, State of Bihar v. P.P. Sharma 1992 SCC (Cr.) 192 and Zandu Pharmaceutical Works Ltd. v. Mohd. Saraful Haq and another (Para-10) 2005 SCC (Cr.) 283 make the position of law in this regard clear.

6. The perusal of the F.I.R. and the material collected by the Investigating Officer on the basis of which the charge sheet has been submitted makes out a prima facie case against the accused at this stage and I do not find any justification to quash the charge sheet or the proceedings against the applicants arising out of them. The prayer for quashing the same is refused as I do not see any abuse of the court's process either.

7. It has been submitted by the counsel for the applicant that the applicant has got himself bailed out under certain sections already but there are some new sections added in the charge sheet and a request has been made by the counsel that applicant wants to surrender in the court and proposes to move the application for bail under added sections and a protective direction may be issued to the lower court to decide the same on the same day in the light of the law laid down in Amarawati and others v. State of U.P., 2004 (57) ALR 290.

8. It may be observed that the law regarding the hearing of bail applications on the same day and all its related aspects have been comprehensively dealt with in the aforesaid case of Amarawati and others v. State of U.P. 2004(57), ALR 290 relied upon by the counsel which was also approved by the Hon'ble Supreme Court in the case of Lal Kamlendra Pratap Singh v. State of U.P., 2009(3) ADJ 322(SC). All the courts must endeavour to decide the bail applications on the same day in suitable cases, if it is possible for them to do so depending upon the peculiar facts and circumstances of the case in question. This is a matter of lower court's discretion which they must exercise judiciously in appropriate cases.

Above mentioned Full Bench decision of this Court and the decision of Hon'ble Apex Court are binding on the lower courts. They must be followed in letter and spirit. There is no need to pass separate orders in this regard.

9. However, it is directed that if the applicant surrenders and moves his bail application under added sections wit

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hin one month from today, no coercive measures shall be taken or given effect to in the aforesaid period or till the date of his appearance in the court below, whichever is earlier. 10. It is made clear that no application for extension of time shall be entertained if the applicant does not avail of this order in the stipulated period of time. 11. With the aforesaid observations this application is finally disposed off.
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