TUNDE GBAJA Vs. CENTRAL BUREAU OF INVESTIGATION
LAWS(DLH)-2007-3-125
HIGH COURT OF DELHI
Decided on March 19,2007

TUNDE GBAJA Appellant
VERSUS
CENTRAL BUREAU OF INVESTIGATION Respondents

JUDGEMENT

S.RAVINDRA BHAT - (1.) The present petitioner/accused is a Nigerian national claiming to be in possession of a valid International passport issued by the Federal Republic of Nigeria. He claims bail, and asserts that he has to be released in terms of Sections 167(1) and (2) of the Code of Criminal Procedure (Cr. PC.).
(2.) The brief facts necessary to decide this application are that the Petitioner was apprehended by the Central Bureau of Investigation ( "CBI," hereafter referred to as "the Respondent") on 25.9.2006, based on a complaint of one Sh. Vivek Ahlawat intimating it that a consignment of counterfeit bank drafts and postal orders of foreign currency were received by him.
(3.) The Respondent, on receiving the complaint registered the First Information Report (FIR) against the accused, namely, M/s Joshua, Eubuoniwa and Joseph for offences punishable under section 120 B read with Sec.489-A to 489-E of IPC. The Respondent raided premises of the Petitioner on suspicion that accused persons were in hiding, but none of them were found there. The Petitioner alleged that he and his three other friends, found at the premises were apprehended by the C.B.I and taken into custody for interrogation.;


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