JATAN SINGH Vs. STATE OF NCT DELHI
LAWS(DLH)-2007-9-16
HIGH COURT OF DELHI
Decided on September 05,2007

JATAN SINGH Appellant
VERSUS
STATE OF NCT DELHI Respondents

JUDGEMENT

- (1.) This application is on behalf of appellant No.2 Avadh Narain @ Lotan for interim bail under Section under Section 389 Cr.P.C on the ground that appellant No.2 is a kidney patient suffering from severe kidney disorders and is not being given proper treatment in Tihar Jail and his health condition is rapidly deteriorating day by day.
(2.) The medical report was called from Tihar Jail concerning the appellant which shows that the appellant is a patient of Type ? II Diabetes Mallitus, Hypertension (HTN) with Coronary Artery disease and chronic disease and he needed surgery. He was admitted initially at DDU Hospital and then was taken to Lok Nayak Hospital on 3rd July, 2007. His case was again reviewed on 3rd August, 2007 and was advised surgery for left renal calculas. He was to be admitted for surgery at Lok Nayak Hospital on 28th August, 2007 and surgery was fixed for 30th August, 2007, as per advise. He was being given medicine as prescribed by the hospital.
(3.) The medical report shows that complete medical care was being taken of the convict. However, in order to enable the patient to have his treatment at Lok Nayak Hospital/other hospital regarding left renal calculas, the appellant No.2 Avadh Narain is granted one month's interim bail subject to execution of personal bond in the sum of Rs.50,000/- with one surety in the like amount to the satisfaction of Registrar of this Court. The appellant shall surrender on 31st Day from the date of his release. This application stands disposed of.;


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