RAVI RAMESH BABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-3-49
HIGH COURT OF ANDHRA PRADESH
Decided on March 23,2022

Ravi Ramesh Babu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) This criminal petition is filed under Sec. 482 of the Code of Criminal Procedure, 1973 seeking to quash the order dtd. 17/9/2021 in C.F.No.989 dtd. 23/8/2021 in C.C.No.04 of 2017 on the file of the Court of the Principal Sessions Judge, Nellore and to return the passport of the petitioner to travel to USA after its renewal.
(2.) Heard learned counsel for the petitioner and the Assistant Public Prosecutor appearing for the respondent.
(3.) Learned counsel for the petitioner submits that by virtue of the order, dtd. 24/4/2019 in Crl.P.No.1 1351 of 2018 passed by this Court, passport of the petitioner was temporarily returned on 25/7/2019 and he resubmitted the same on 18/10/2019 before the court below. Thus, the petitioner scrupulously complied the conditions imposed by this Court and did not miss use the liberty granted by this court permitting the petitioner to travel abroad. He further submits that passport of the petitioner is due for renewal and the petitioner intends to visit his daughter after her delivery, who is residing in USA, therefore, sought for temporary return of the passport for a period of six months.;


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