CHELLURI MALLIKARJUNA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-8-49
HIGH COURT OF ANDHRA PRADESH
Decided on August 22,2019

Chelluri Mallikarjuna Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

U.Durga Prasad Rao, J. - (1.)The petitioner-accused seeks pre-arrest bail in Cr.No.145/2016 of Nandikotkur Police Station, Kurnool District, registered for the offences punishable under Sections 409, 420 r/w 34 IPC.
(2.)The petitioner is a dealer of F.P. shop No.1312011 of Lingalagattu Village, Srisailam Mandal. With the introduction of system of distribution of essential commodities through EPOs device, he found it difficult to misappropriate the stock and therefore, he with the help of some of the employees of National Informatics Centre (NIC) tampered the closing balances of essential commodities and diverted them to black market for illegal gain. The investigation is reported to be pending.
(3.)Having regard to the gravity of offence and pending investigation, it is not a fit case to grant pre-arrest bail to the petitioner.
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