ASHOK KUMAR GUPTA Vs. STATE OF DELHI
LAWS(DLH)-2007-6-4
HIGH COURT OF DELHI
Decided on June 04,2007

ASHOK KUMAR GUPTA Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) THIS is an application for pre-arrest bail. It is contended by learned Counsel for the petitioner that the petitioner has all alone offered assistance to the Investigating Officer and continues to do so. He further contends that the order rejecting his bail by the trial Court is on erroneous assumption that certain documents have been filed, which are forged bills.
(2.) COUNSEL for the State submits that they have yet to find out the place from where the petitioner had purchased the Bitumen and the custodial interrogation is necessary only for this purpose.
(3.) I have heard learned Counsel for the parties. I do not agree with the system of custodial interrogation to find out the truth. Surely the law permits interrogation without subjecting him to third degree methods.;


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