Case BriefsHigh Courts

Punjab and Haryana High Court: This petition was filed before the Bench of Daya Chaudhary, J., under Section 439 of Criminal Procedure Code for grant of regular bail where FIR was registered under Sections 324, 323, 342, 148, 149, 302 and 365 of Penal Code.

It was submitted by the petitioner that he was falsely implicated in the case where he was not involved in the commission of the alleged offence. The complainant and the eyewitnesses were examined and they did not support the case of the prosecution. Even the post mortem report did not suggest anything which could prove the involvement of the petitioner in the alleged commission of offence. Arguments were advanced stating that the deceased died after he was found in a good condition and discharged from hospital. The fact cannot be ignored that co-petitioner was already released on bail. Whereas respondent contended that petitioner was the main accused thus, should not be released on bail.

High Court was of the view that the bail should be granted and this petition was allowed as the death of the deceased cannot be said to be a result of injuries received by petitioner. [Gursewak Singh v. State of Punjab, 2019 SCC OnLine P&H 415, dated 22-04-2019]

Case BriefsHigh Courts

Gujarat High Court: The Bench of Dr A.P. Thaker, J. while enlarging the appellant on bail disposed of a petition since the matter in dispute was already settled by the parties amicably.

In the pertinent matter, the appellant (accused -husband) and the original complainant (wife) got married while they both continued to reside separately at their respective homes and the same was not revealed to their families. Later the parents accepted them and they both were remarried. Subsequently, a complaint was made where it was alleged that the accused persons (in-laws and the husband) started abusing her regarding her caste and tortured her physically and mentally seeking dowry. An FIR was lodged after a 2 months delay to that effect. But later an affidavit was filed acknowledging the fact that the dispute has been amicably settled by the parties and that the complainant has no problem if the appeal is allowed.

The Court after considering the facts, presence of the original complainant and the affidavit so produced, was of the opinion that the husband and wife have amicably settled the dispute and the alleged offence under the provisions of the SC/ST (Prevention of Atrocities) Act, 1989 is not made out. Therefore, considered it to be a fit case to exercise its discretion under Section 439 of the Criminal Procedure Code and thus the bail was granted. [Mauleshbhai Ramanbhai Raval v. State of Gujarat, 2019 SCC OnLine Guj 677, decided on 15-04-2019]

Case BriefsHigh Courts

Madhya Pradesh High Court: This petition was filed before the Bench of Sheel Nagu, J., fourth time under Section 439 of Criminal Procedure Code for grant of bail where the prior bail application were rejected on merit and petitioner was given liberty to come again after the main prosecution witness was examined.

Facts of the case were that petitioner was arrested in connection with crime punishable under Sections 307, 323, 294, 147, 148, 149, 325, 427 IPC and Sections 25 and 27 of the Arms Act. Petitioner was alleged for murder where several police personnel were injured. It was brought before Court that the co-accused was already enlarged on bail and petitioner was in custody for 1 year and 4 months and yet Trial had not progressed.

High Court in light of the fact that the co-accused was already on bail and the time period petitioner had already spent in imprisonment observed that speedy trial under Article 21 of the Constitution was breached. With a view that Trial will take time to conclude and prolonged pre-trial detention was an anathema to the concept of liberty, the petitioner was granted bail. [Dileep Pardi v. State of M.P., 2019 SCC OnLine MP 425, dated 06-03-2019]