SATISH KUMAR BHOLA ALIAS SONU Vs. STATE OF DELHI
LAWS(DLH)-2007-4-127
HIGH COURT OF DELHI
Decided on April 30,2007

SATISH KUMAR BHOLA @SONU Appellant
VERSUS
STATE Respondents

JUDGEMENT

REVA KHETRAPAL, J. - (1.) Notice. Learned Addl. Public Prosecutor accepts notice.
(2.) By this application bail is sought by the petitioner in a case registered against him under Sections 365/396/302/120-B/201/412/34 I.P.C.
(3.) Allegations of the prosecution are that a criminal conspiracy was hatched between one Mamta Bhardwaj, her husband Lokender Bhardwaj, three friends of her husband from Gwalior, namely, Sunil Verma, Shiv Narayan Prasad and Raghunath Singh and the present petitioner, who is the son-in-law of Mamta Bhardwaj and Lokender Bhardwaj. Pursuant to the said conspiracy, the deceased T.R. Malhotra was called to the house of Mamta Bhardwaj (mother-in-law of the petitioner), where he was done to death by administration of chloroform by the petitioner. Thereafter his belongings were thrown in Budiyawala Nala at Faridabad, and the pillow by which the deceased was strangulated and bed sheet were thrown in Kadkal forest by the present petitioner. Thereafter the dead body was thrown in a canal ahead of Mathura. The car of the deceased was then taken to Jaipur(Rajasthan) where it was found abandoned at Durga Marg by the local police and handed over to the police of P.S. Sadar, Jaipur. On the disclosure of the petitioner and at his instance, jewellery belonging to the deceased was recovered from a pipe in the ground floor bathroom of the house of the petitioner, wrapped in a polythene, as also a mobile phone No.9891397886.;


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