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Shyam Lal Vs. State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Case NumberCriminal Miscellaneous Appeal No. 78 of 1984
Judge
Reported in25(1984)DLT172
ActsCode of Criminal Procedure (CrPC) , 1973 - Sections 438
AppellantShyam Lal
RespondentState
Advocates: K.K. Sud,; Rajiv Chauhan and; P.S. Girdhar, Advs
Excerpt:
- - 5,000.00 with one surety in the like amount to the satisfaction of the sho/io......counsel for the petitioner submits that all this delay has been intentional especially when khazan singh injured happens to be the sub. inspector of delhi police and further that 0m wati who is employed in hindu rao hospital as a nurse has remained there unnecessarily and deliberately so as to bring the case u/s. 326 ipc. it is also pointed out that the applicant is a young boy about 17' years with clean antecedents and that the two co-accused who are his grandparents have already been granted anticipatory bail. the petitioner's counsel further apprehend that if the petitioner is not granted anticipatory bail he would be unnecessarily harassed by delhi police of which injured khazan singh is a sub-inspector. he also asserts the falsity of this case. (2) looking to the various.....
Judgment:

Jagdish Chandra, J.

(1) The alleged occurrence took place as far back as 16.12.83. The petitioner is alleged to have caused knife injuries on the chest and abdomen of injured Om Wati as also on the chest and mid-finger of the right hand of her husband Khazan Singh. The report regarding the nature of injuries has not as yet been obtained by the police and a long time has elapsed since the date of occurrence. Investigating Officer of this case is present and on asking he submits that the doctor has now given one month's date for collecting the opinion regarding the nature on injuries. The learned counsel for the petitioner submits that all this delay has been intentional especially when Khazan Singh injured happens to be the Sub. Inspector of Delhi Police and further that 0m Wati who is employed in Hindu Rao Hospital as a Nurse has remained there unnecessarily and deliberately so as to bring the case u/s. 326 IPC. It is also pointed out that the applicant is a young boy about 17' years with clean antecedents and that the two co-accused who are his grandparents have already been granted anticipatory bail. The petitioner's counsel further apprehend that if the petitioner is not granted anticipatory bail he would be unnecessarily harassed by Delhi Police of which injured Khazan Singh is a Sub-Inspector. He also asserts the falsity of this case.

(2) Looking to the various circumstances of this case, I direct that in the event of arrest the petitioner Sham Lal shall be released on bail on his furnishing personal bond in the sum of Rs. 5,000.00 with one surety in the like amount to the satisfaction of the SHO/IO. It is further directed that the petitioner shall make himself available to the police for interrogation as and when desired by the police,


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