AJEET@JEETU Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-11-205
HIGH COURT OF RAJASTHAN
Decided on November 15,2019

Ajeet@Jeetu Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Goverdhan Bardhar, J. - (1.) This bail application has been filed under Section 439 Cr.P.C.
(2.) Brief facts of the case are that an FIR No. 152/2014 was registered at P.S. Diholi, Distt. Dholpur for the offences mentioned therein against the accused petitioner. During the course of investigation, the accused petitioner was arrested. Thereafter he moved the bail application before the trial court, which vide impugned order dismissed the same. Hence this bail application has been filed on behalf of the petitioner.
(3.) Learned counsel for the petitioner has contended that no criminal case is made out against the petitioner. He submits that on 28.2.2019, the petitioner went out of station to earn the livelihood. The counsel appearing on behalf of the accused petitioner before the Court below could not inform him about the date fixed in the matter, as a result of which the Court issued non-bailable warrant against him. Non- appearance of the petitioner before the court concerned was bonafide and not intentional. Counsel further submits that the police involved the petitioner in other criminal case and sent him in judicial custody. He further submits that the petitioner has not committed any offence punishable with death sentence or imprisonment for life. It has also been contended that the accused petitioner is in judicial lockup since long, trial of the case is likely to take time, hence the accused petitioner be released on bail.;


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