Skip to content


Gopal Singh Vs. The State of Jharkhand and Anr - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantGopal Singh
RespondentThe State of Jharkhand and Anr
Excerpt:
.....accordingly, the present cr.m.p no. 2250 of 2016 is dismissed as not pressed.  (anant bijay singh, j.) satyarthi/- in the high court of jharkhand at ranchi                a. b. a. no. 2409 of 2016    yunush khan …… petitioner  versus  the state of jharkhand  …… opposite party ­­­­­­­­­ coram:  hon'ble mr. justice anant bijay singh for the petitioner  :mr. jitendra shankar singh, advocate for the state          : a.p.p  05/dated: 30/09/2016    heard learned counsel for the parties. the petitioner is  apprehending his arrest in connection with balumath p.s. case  no.   48 of 2015, corresponding to g.r. no. 283 of 2015, for the offence registered .....
Judgment:

IN THE HIGH COURT OF JHARKHAND AT RANCHI                Cr.M.P. No. 2250 of 2016    Gopal Singh …… Petitioner  Versus  1.The State of Jharkhand  2. Sushshma Kumari …… Opposite Parties ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Sudhansu Kumar Deo, Advocate For the State          : A.P.P  02/Dated: 30/09/2016    Heard learned counsel for the parties. This   application   has   been   filed   with   prayer   to   modify   the   order   dated  20.09.2016, passed in  I.A. No. 6234 of 2016 filed in A.B.A. No. 2613 of 2016  by the   opposite party no. 2 with a prayer to vacate the interim relief granted  to the petitioner  vide   order   dated   31.08.2016   who   is   husband   of   opposite   party   no.2   in   the   said  interlocutory   application   it   has     been   mentioned   that     during   pendency   of     the  anticipatory   bail   application   process   of   82   Cr.P.C.   has   already   been   issued   on  20.07.2016 and this fact has not been brought to the notice of the Court. The present Cr.M.P has been filed   on 26.09.2016. From perusal of record, it  appears that on 20.07.2016, learned S.D.J.M issued process of 82 Cr.P.C against the  petitioner   and   anticipatory   bail  application   bearing   No.   2613   of  2016   was  filed  on   11.07.2016 and admitted on 13.07.2016, thereafter  I.A. No. 6234 of 2016  has been  filed by Opposite party no. 2 stating that process of 82 Cr.P.C. has been issued against  the petitioner by the learned court below on 20.07.2016, the anticipatory bail is not  maintainable. Further, it appears that the petitioner has filed a quashing application as Cr.M.P  No. 1867 of 2016 on 11.08.2016 for quashing the proceeding and the order issuing of  process under section 82 Cr.P.C which was set­aside by the co­oridante Bench of this  Court vide order dated 09.09.2016. As the anticipatory bail application has been filed  on   11.07.2016   and   interim   relief   was   granted     to   the   petitioner   vide   order   dated  31.08.2016   and   process   of   82   Cr.P.C     has   been   issued   on   20.07.2016,   so   the  anticipatory bail application was not maintainable.   It   was   submitted   that   admittedly,   the     petitioner   mislead   the   Court   by  concealing and suppressing the fact about the issuance of process under section 82  Cr.P.C. After going through  the entire records, I find no merit in this application.  After   some   arguments   learned   counsel   for   the   petitioner   seeks   permission   to  withdraw this Cr.M.P with liberty to file fresh anticipatory bail application as it was  submitted   that   till   date     no   fresh   process   of   82   Cr.P.C   has   been   issued   against   the  petitioner. Permission is granted. Accordingly, the present Cr.M.P No. 2250 of 2016 is dismissed as not pressed.  (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A. B. A. No. 2409 of 2016    Yunush Khan …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Jitendra Shankar Singh, Advocate For the State          : A.P.P  05/Dated: 30/09/2016    Heard learned counsel for the parties. The petitioner is  apprehending his arrest in connection with Balumath P.S. Case  No.   48 of 2015, corresponding to G.R. No. 283 of 2015, for the offence registered  under sections  379, 411, 414, 34 of the Indian Penal Code. Learned   counsel   for   the   petitioner   has   submitted   that     petitioner   has   been  implicated in this case on the basis of suspicion.   Though, it is alleged that the iron  scrap were stolen from Abhitjit Power Plant, but no theft report has been lodged by the  said company. Learned A.P.P opposed the prayer for anticipatory bail. Considering   that     iron   scrap     has   been   recovered   in   front   of   house   of   the  petitioner   and   no   valid     document   was   produced,   I   am   not   inclined   to   grant  anticipatory bail to the petitioner. Accordingly, his prayer for anticipatory bail is hereby  rejected.  (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A. B. A. No. 3663 of 2016    Abdul Barik …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Jai Shankar Tripathi, Advocate For the State          : A.P.P  04/Dated: 30/09/2016    After some arguments, learned counsel for the petitioner seeks permission to  withdraw the anticipatory bail application. Prayer is granted. Accordingly, the anticipatory bail application is dismissed as not pressed. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A. B. A. No. 2889 of 2016  Suman Kumar @ Suman Rajak @ Sumon Kumar Rajak …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Lalit Yadav, Advocate For the State          : A.P.P  04/Dated: 30/09/2016    Pursuant   to   order   dated   06.09.2016,   learned   counsel   for   the   petitioner   filed  copy of two orders passed   by this Court in A.B.A. No. 2643 of 2013 and A.B.A. No.  4404 of 2013, whereby this Court directed  the petitioners in the aforesaid applications  to   file   application   for   bail   before   Juvenile   Justice   Board   as   per   the   provisions   of   Juvenile Justice (Care & Protection of Children) Act, 2000. So, this matter required   consideration. Section 12 of the Juvenile Justice   (Care & Protection of Children) Act, 2015  provides power to bail to  a person who is apparently a child alleged to be in conflict  with law. Learned A.P.P and learned counsel for the petitioner is directed to address this  Court   as to whether in terms of provision of   Juvenile Justice (Care & Protection of   Children) Act,  provision of 438 Cr.P.C is excluded or not. List this case on 22.11.2016. Till then, interim relief granted earlier shall continue. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A. B. A. No. 2250 of 2016 Suman Kumar @ Suman Rajak @ Sumon Kumar Rajak …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Lalit Yadav, Advocate For the State          : A.P.P  04/Dated: 30/09/2016    Pursuant   to   order   dated   06.09.2016,   learned   counsel   for   the   petitioner   filed  copy of two orders passed   by this Court in A.B.A. No. 2643 of 2013 and A.B.A. No.  4404 of 2013, whereby this Court directed  the petitioners in the aforesaid applications  to   file   application   for   bail   before   Juvenile   Justice   Board   as   per   the   provisions   of   Juvenile Justice (Care & Protection of Children) Act, 2000. So, this matter required   consideration. Section 12 of the Juvenile Justice   (Care & Protection of Children) Act, 2015  provides power to bail to  a person who is apparently a child alleged to be in conflict  with law. Learned A.P.P and learned counsel for the petitioner is directed to address this  Court   as to whether in terms of provision of   Juvenile Justice (Care & Protection of   Children) Act,  provision of 438 Cr.P.C is excluded or not. List this case on 22.11.2016. Till then, interim relief granted earlier shall continue. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A. B. A. No. 3478 of 2016    Gopi Paswan …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Arvind Kr. Lall, Advocate For the State          : A.P.P  04/Dated: 30/09/2016    When the case is called out, learned counsel for the petitioner   has submitted  that process of 82 Cr.P.C has been issued against the petitioner. In view of above submission, this anticipatory bail application is dismissed as not  maintainable. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                Cr.M.P. No. 2244 of 2015    Baby Devi @ Baby Devi Verma …… Petitioner  Versus  1.The State of Jharkhand  2. Pawan Kumar Verma @ Sintu Verma …… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr. Sudhansu Kumar Deo, Advocate For the State          : A.P.P For the O.P. No. 2   : Mr. Saibal Kr. Laik, Advocate  08/Dated: 30/09/2016    An interlocutory application being I.A. No. 6474 of 2016 has been filed on behalf  of   the   petitioner   for   withdrawal   of   the   this   Criminal   Miscellaneous   Petition   stating  therein   that     the   joint   compromise   petition   filed   before   the   learned   Trial   Court   on  11.08.2016 on the basis of compromise petition, the petitioner along with other co­ accused persons have been acquitted from Trial Court. In view of above submission, I.A. No.6474 of 2016 is allowed. Accordingly, the  present Cr.M.P No. 2244 of 2015 is  dismissed as withdrawn. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                W.P. (Cr.) No. 132 of 2011    Ram Sudhist Ray …… Petitioner  Versus  The State of Jharkhand  & Another …… Opposite Party  17/Dated: 30/09/2016    It   appears   that   on     06.05.2016,   when   the   matter   was   called   out,   nobody  appeared on behalf of the petitioner, thereafter the matter was listed for, 21.06.2016,  22.08.2016 and on that dates also nobody appeared on behalf of petitioner. Today also  when the case is called out nobody appeared on behalf of the petitioner.  Put up this matter after sixteen weeks. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B.A. No. 2978 of 2016    Rajeshwar Prasad Sahi …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr.  Md. Manzoor Ahmed, Advocate For the State            : A.P.P  07/Dated: 30/09/2016    It appears that order dated 17.09.2016 has not been complied by the petitioner. Counsel for the petitioner is directed to comply order dated 17.09.2016. Requisites etc must be filed within one week after Durga Puja Vacation. Put up this case  on 14.12.2016. Till then interim order granted earlier shall continue. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B.A. No. 884 of 2016 Diwakar Kumar Dubey …… Petitioner  Versus  The State of Jharkhand  …… Opposite Party CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr.  Jai Shankar Tripathi, Advocate For the State            :   06/Dated: 30/09/2016    It   appears   that       on   23.09.2016,   the   entire   case   record   and   case   diary   was  handed over to the learned A.P.P Mr. Ashok Kumar, but today when the case is called  out he is not present. Put up this case  after Durga Puja Vacation. Till then interim relief granted earlier shall continue. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B.A. No. 3114 of 2016 Suresh Sharma …… Petitioner  Versus  The State of Jharkhand  through Vigilance …… Opposite Party CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr.  Radha Krishan Gupta, Advocate For the Vigilance  : Mr. T. N. Verma, Spl. P.P  04/Dated: 30/09/2016    Petitioner is apprehending his arrest in connection with Vigilance  Case No. 25 of  2016 arising out of Ranchi  Vigilance P.S. Case No. 23 of 2016, registered under section  13(2) r/w Section 13(1) (e) of the Prevention of Corruption Act, 1988. Learned counsel for the Vigilance Department has filed counter­affidavit and has  produced case diary. From its perusal it appears that  Rs. 5 lacs  money belongs to one  Manik  Chand   Maheshwari,  who  is  the  crusher  owner  and     such   amount     was    for   handing over to his Bhagina, who is the marble dealer at Deoghar and another Rs. 3  lacs belong to one Om Prakash Sharma. Learned Special P.P for the Vigilance Department   has   submitted   that   the  statement of petitioner and one Manik Chand Maheshwari and Om Prakash Sharma  has not been recorded by I.O. The Investigating Officer is directed to record the statement of petitioner along with one Manik Chand Maheshwari and Om Prakash Sharma after giving   48 hours notice fixing the date, time and place to them so that they may appear before him for giving their statement and submit its report mentioning in the case diary. Learned Special P.P for the Vigilance Department is directed to obtain up- to-date case diary. Let a copy of this order be handed over to the learned Special P.P for its transmission to the Investigating Officer of this case. (Anant Bijay Singh, J.) Satyarthi/- IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B.A. No.2804 of 2016 Rajesh Ranjan …… Petitioner  Versus  The State of Jharkhand through C.B.I …… Opposite Party CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH For the Petitioner  :Mr.  Ajit Kumar, Advocate For the C.B.I           : Mr.  K.P. Deo, Advocate  07/Dated: 30/09/2016    At the request of the learned standing counsel for the C.B.I put up this case on  26.10.2016.  Till then interim relief granted earlier shall continue. Learned   standing   counsel   for   the   C.B.I   is   directed   to   take   instruction   in   the  matter. (Anant Bijay Singh, J.) Satyarthi/-


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //