ABDUL ANEES Vs. THE SUB INSPECTOR OF POLICE
LAWS(KER)-2017-10-109
HIGH COURT OF KERALA
Decided on October 24,2017

ABDUL ANEES Appellant
VERSUS
THE SUB INSPECTOR OF POLICE Respondents

JUDGEMENT

P.UBAID,J. - (1.) The petitioners herein are the accused Nos.1 and 3 in Crime No.514/2017 of Adhur police Station registered under Sections 394 and 414 of the Indian Penal Code. This is the petitioners' second application for regular bail. Their first application was dismissed by this Court on 3.11.2017. The petitioners have been in judicial custody since 10.10.2017.
(2.) The prosecution case is that at about 9.30 p.m. on 6.10.2017, the accused Nos.1 to 3 assaulted the de facto complainant, inflicted injuries on his body, and committed robbery of his scooter, and the allegation as against the 4th accused is that he received it, and made arrangements to dispose it of, with the knowledge that it is stolen property.
(3.) The 4th accused was granted bail by this Court on 3.11.2017 on a different consideration. It is submitted by the learned Public Prosecutor that in spite of earnest efforts, the 2nd accused could not be arrested during investigation. I feel it not proper to detain these petitioners indefinitely to facilitate the arrest of the 2nd accused. Let the police make earnest efforts to trace him out.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.