PRAVEEN KUMAR KARNWAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-6-50
HIGH COURT OF UTTARAKHAND
Decided on June 18,2012

Praveen Kumar Karnwal Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) HEARD .
(2.) APPLICANT Praveen Kumar Karnwal, who is in jail in connection with Crime No. 09 of 2011, relating to offence punishable under Section 7/13 (1) (d) read with Section 13 (2) of Prevention of Corruption Act, 2 1988, Police Station Vigilance Sector Dehradun, District Dehradun, has sought his release on bail. The applicant is in jail for last more than six months. Attention of this Court is drawn to the statement of PW-2 Bhupendra Singh (the star witness of the case), who has stated before the trial court that on 11.02.2012, the commission (bribe) was demanded by two other officers namely Badan Singh and Upendra Kumar Goyal. It is further stated by him that the amount was directed to be given by said officers through the present applicant Praveen Kumar Karnwal. The present applicant is Assistant Engineer in Public Woks Department, regarding whom, the witness has stated that the money was kept on the table of the present applicant for being handing over to the aforesaid two officers namely Upendra Kumar Goyal and Badan Singh. It has been admitted by the witness that till the vigilance team came in side, applicant Praveen Kumar Karnwal did not touch the currency note with his hands.
(3.) IN the above circumstances, without expressing any opinion, as to the final merits of the case, this Court is of the view that the applicant deserves bail.;


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