MANMOHAN SINGH CHAWLA Vs. THE STATE (GNCT OF DELHI) AND ANR.
LAWS(DLH)-2007-8-294
HIGH COURT OF DELHI
Decided on August 13,2007

MANMOHAN SINGH CHAWLA Appellant
VERSUS
The State (Gnct Of Delhi) And Anr. Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) By way of the present petition under Section 439(2) read with Section 482 of the Criminal Procedure Code 1973, petitioner who is the complainant seeks cancellation of the interim bail granted to the accused Rajesh Berry in FIR No. 337/2004 dated 8.9.2004 under Section 406/467/409/468/471/420/120B Indian Penal Code PS Nabi Karim.
(2.) Vide order dated 13.7.2005 interim bail was granted to the accused noting that an opportunity needs to be given to the accused to sit across the table and try and settle the dispute with the complainant. Accused was set free for a period of 6 weeks. Terms were imposed upon the accused.
(3.) Relevant for the purposes of present decision is the following term which was imposed upon the accused: "It would be a term of the interim bail granted to the petitioner that he would not enter the territory of District Gurgaon and would not contact any teacher, staff or student of Shri Gobind Tricentinary Dental College and Research Institute, Village Godhera, District Gurgaon. Further, petitioner would not act in any manner whatsoever for and on behalf of the College and the Trust 'Dashmesh Educational Charitable Trust'. Petitioner would not visit Bank of Baroda, Pahar Ganj Branch nor would he contact the Manager or any employee of the bank nor would he contact the witnesses of the prosecution as per list of witnesses filed along with the charge sheet.;


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