BABULAL SAHU Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2016-4-139
SUPREME COURT OF INDIA
Decided on April 29,2016

BABULAL SAHU Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

- (1.) We have heard the learned counsel for the petitioner as well as the learned counsel for the State of Madhya Pradesh.
(2.) Leave granted.
(3.) We have taken note of the fact that the appellant is in custody since 14th August, 2012 and the sentence imposed is of five years following the conviction under Section 306 and 498A of the Indian Penal Code, 1860. The hearing of the appeal before the High Court is likely to take some time. In these circumstances, we are inclined to release the appellant on bail. Therefore, the appellant is ordered to be released on bail to the satisfaction of the learned First Additional Sessions Judge, Singrauli, Baidhan (Madhya Pradesh) in connection with Sessions Case No.147/2012. The learned First Additional Sessions Judge, Singrauli, Baidhan (Madhya Pradesh) is free to impose appropriate condition(s) as he deems fit.;


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