REDDY ANAND KUMAR Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-5-1
HIGH COURT OF ANDHRA PRADESH
Decided on May 12,2022

Reddy Anand Kumar Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

ARNESH KUMAR VS. STATE OF BIHAR [REFERRED TO]


JUDGEMENT

DR.K.MANMADHA RAO,J. - (1.) This petition is filed under Sec. 438 of the Code of Criminal Procedure, 1973 (for short 'Cr.P.C. ') seeking pre-arrest bail to the petitioners/A1 to A4 in the event of their arrest in connection with Crime No.22 of 2022 of Women Police Station, Krishna District, registered for the offences punishable under Ss. 498-A, 307, 342, 384, 506, 323, 417 r/w 34 I.P.C and Ss. 3 and 4 of the Dowry Prohibition Act. Heard learned counsel for the petitioners and learned Special Assistant Public Prosecutor for the respondent-State. As can be seen from the contents of F.I.R., specific allegations are made against A-1 regarding the alleged harassment said to have been caused by him to the de facto complainant with illegal demands. Therefore, the accusation made against the 1st petitioner, who is A-1 is prima facie well founded from the record. Therefore, he is not entitled to anticipatory bail. However, there are no specific allegations against the petitioners/A-2 to A-4 and only omnibus allegations are made against them. Therefore, the Investigating Officer is directed to follow the procedure contemplated under Sec. 41A Cr.P.C. and the guidelines prescribed by the Hon 'ble Apex Court in Arnesh Kumar v. State of Bihar and another (2014) 8 SCC 273 case scrupulously. Insofar as the 1st petitioner/A1 is concerned, he is directed to surrender before the trial Court concerned and seek bail. In case, the 1st petitioner/A1 surrenders before the trial Court concerned within fifteen (15) days from the date of receipt of a copy of this order and files any bail application, the trial Court shall dispose of the said application on the same day, according to law. Accordingly, the Criminal Petition is disposed of. All pending miscellaneous petitions if any, shall stand closed. ;


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