SHAHJAHAN ALI @ SHAHJAHAN ALI AND ANR Vs. STATE OF ASSAM REP BY PP, ASSAM
LAWS(GAU)-2018-8-76
HIGH COURT OF GAUHATI
Decided on August 16,2018

Shahjahan Ali @ Shahjahan Ali And Anr Appellant
VERSUS
State Of Assam Rep By Pp, Assam Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) This is an application, filed under Section 438 of the Cr.PC. seeking pre-arrest bail of the accusedpetitioners, namely, 1)Md. Shahjahan Ali @ Shahjahan Ali, and 2) Akibur Rahman, in connection with Baghbor PS Case No. 175/2018 registered under Sections 294/406/420/506/34 of the IPC (corresponding to G.R. No.3599/2018).
(2.) Heard Mr. D. Barman, learned counsel for the accused-petitioners as well as Mr. NJ Dutta, learned Additional Public Prosecutor, appearing for the State of Assam. Perused the petition as well as the annexures furnished therewith. Call for the case diary. List the matter on 06.09.2018.
(3.) On perusal of the petition and the annexures therewith, this Court is of the view that till a final decision is taken on perusal of the materials in the case diary, the accused-petitioners shall remain on interim pre-arrest bail till the next date fixed, i.e., 06.09.2018. The accused-petitioners will appear before the Investigating Police Officer within a period of 5 (five) days from today, and, in the event of their arrest, they shall be released on furnishing a bail bond of Rs. 10,000/- each with one suitable surety of the like amount to the satisfaction of the arresting authority, on the following conditions:- 1. The petitioners shall not leave the territorial jurisdiction of the aforesaid police station, without prior written permission from its officer-in-charge, 2. The petitioners shall not hamper with the investigation, or tamper with the evidence of the case, and 3. The petitioners shall not, directly or indirectly, make any inducement, threat or promise to any person acquainted with the facts of the case so as to dissuade him from disclosing such facts to the Court or to any police officer.;


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