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Waheed Shah @ Azad Shah v/s State of Madhya Pradesh


Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

Company & Directors' Information:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

Company & Directors' Information:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

    Miscellaneous Criminal Case No. 49372 of 2020

    Decided On, 17 December 2020

    At, High Court of Madhya Pradesh

    By, THE HONOURABLE MR. JUSTICE MOHD. FAHIM ANWAR

    For the Appearing Parties: Anurag Shivhare, Subodh Tamrakar, Advocates.



Judgment Text

1. Case diary is available with the learned Panel Lawyer.2. This is repeat-third application filed under Section 439 of Cr.P.C. for grant of bail to the applicant, as he has been arrested in connection with crime No.164/2019, registered at Police Station Tala, District Satna, for commission of offence punishable under Section 306 of IPC.3. Earlier first application M.Cr.C.No.51295/2019 was dismissed as withdrawn vide order dated 16.12.2019 while second application M. Cr. C. No.36086/2020 was dismissed on merits vide order dated 16.10.2020.4. The allegation of prosecution is that on 18.7.2019 at about 7:00 pm, the applicant, who was having love affair with deceased Sufia Bano had refused to marry her and also told her that she is free to take whatever steps she likes for committing suicide. It is also alleged that on the instigation/abetment of the applicant, deceased Sufia Bano had set herself on fire on 19.7.2019 at about 8:30 pm and succumbed because of the burn injuries on the same day. On that basis, marg intimation was recorded and during the course of marg inquiry, the aforesaid facts were narrated by the mother, father and other family members of the deceased. On that basis aforesaid crime against the applicant has been registered.5. Learned counsel for the applicant has submitted that the applicant has not committed any offence and he has been falsely implicated in the crime. It is further submitted that statements of Mohd. Gufran (P.W.1) and Smt. Jinnat Bano (P.W.2) have been recorded before the trial Court and they have not supported the case of the prosecution. The applicant is in custody since 4.11.2019. The applicant is a permanent resident of the address mentioned in the application. There is no chance of tampering with the prosecution witnesses. He ready and willing to furnish adequate surety and will abide by all the directions and conditions which may be imposed by the Court. Contending aforesaid, it is prayed that the applicant may be released on bail.6. Learned counsel for the State opposed the bail application.7. Although earlier second application M. Cr. C. No.36086/2020 was dismissed on merits vide order dated 16.10.2020 but on going through the aforesaid order, it appears that the copy of the statements of father and mother of the deceased was not produced on record.8. After perusing the statements of prosecution witnesses Mohd. Gufran (P.W.1) and Smt. Jinnat Bano (P.W.2), who are father and mother of the deceased and other facts and circumstances of the case, I am of the considered view that it is a fit case for grant of bail to the applicant. Hence, without expressing any opinion on merits of the matter, this repeat-third application is allowed.9. It is directed that applicant shall be released on bail on his furnishing a personal bond in the sum of Rs.30,000/- (Rupees thirty thousand only) with one surety of the like amount to the satisfaction of the trial Court to appear before the Court on the dates given by the concerned Court. It is directed that applicant shall comply with the provisions of Section 437(3) Cr.P.C.10. In view of the outbreak of 'Corona Virus disease (COVID-19)' the applicant shall also comply with the rules and norms of social distancing. Further, in view of the order passed by the Hon'ble Supreme Court suo moto in W.P.No.1/2020, it would be appropriate to issue the following direction to the jail authority :-1. The Jail Authority shall ensure the medical examination of the applicant by the jail Doctor before his release.2.

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The applicant shall not be released if he is suffering from 'Corona Virus disease'. For this purpose appropriate tests will be carried out.3 . If it is found that the applicant is suffering from 'Corona Virus disease', necessary steps will be taken by the concerned authority by placing him in appropriate quarantine facility.11. This M.Cr.C. stands allowed and disposed of.C.C., as per rules.
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