KALU RAM Vs. STATE OF J&K
LAWS(J&K)-2020-8-46
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 25,2020

KALU RAM Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

Rajnesh Oswal - (1.)The present application has been filed by the applicant seeking interim bail for medical treatment of his eight years old daughter, who is suffering from serious heart ailment.
(2.)Learned counsel for the applicant submits that the applicant is in custody for the last more than 15 months and is presently lodged in the Central Jail, Kotbhalwal, Jammu. He was arrested on 02.07.2018. It is further stated that the applicant was granted interim bail by the court of learned 2nd Additional Sessions Judge, Jammu(hereinafter to be referred as 'trial court') with effect from 03.06.2019 to 12.06.2019. He further states that the applicant is the only earning member in the family and he being in custody, the family of the applicant cannot afford proper medical treatment to the daughter of the applicant, as such, for the medical treatment of his daughter, he has filed the present application for grant of interim bail, after the bail application was rejected by the learned trial court on 23.09.2019. The applicant has placed on record the medical prescription regarding the ailment of his daughter.
(3.)Despite number of opportunities granted to the respondent-Union Territory of J&K, objections have not been filed. Learned counsel for the applicant insisted that the matter be considered in absence of the objections and, as such, the matter is taken up for final consideration.
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