MAHESH CHANDRA Vs. STATE OF U P
LAWS(SC)-2006-5-17
SUPREME COURT OF INDIA
Decided on May 01,2006

MAHESH CHANDRA Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents


Cited Judgements :-

M GOVINDARAJ VS. INSPECTOR OF POLICE ECONOMIC OFFENCES WING II COIMBATORE [LAWS(MAD)-2006-9-361] [REFERRED TO]
Nata @ Maheswar Mahakud VS. State of Orissa [LAWS(ORI)-2008-12-39] [REFERRED TO]
KADIR KHAN ALIAS KADER KHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-2-80] [REFERRED TO]
BISWANATH SINGH VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-6-57] [REFERRED TO]
PANKAJBHAI PRANLAL DAVE VS. STATE OF GUJARAT [LAWS(GJH)-2012-7-31] [REFERRED TO]
RAMESH KUMAR VS. STATE OF NCT OF DELHI [LAWS(SC)-2023-7-7] [REFERRED TO]
RUNA PASRICHA RAJPOOT VS. STATE OF HARYANA [LAWS(P&H)-2019-3-108] [REFERRED TO]


JUDGEMENT

- (1.)We have heard counsel for the parties.
(2.)Special leave granted.
(3.)As a condition for grant of anticipatory bail, the High Court has recorded the undertaking of the petitioners to pay to the victim daughter-in-law a sum of Rs. 2000.00 per month and failure to do so would result in vacation of the order granting bail. We notice that the applicants before the High Court were the jeth and jethani of the victim. We fail to understand how they can be made liable to deposit Rs. 2000.00 per month for the maintenance of the victim. Moreover, while deciding a bail application, it is not the jurisdiction of the court to decide civil disputes as between the parties. We, therefore, remit the matter to the High Court to consider the bail application afresh on merit and to pass an appropriate order without imposing any condition of the nature imposed by the impugned order.


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