AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2017

Subscribe

RSS Feed img














Item No.5 Court No.10 Section IIB

Supreme Court of India

Record of Proceedings

Manoranjana Sinh @ Gupta Vs. Central Bureau of Investigation

(With appln. For modification of Court's order and office report)

[Crl.M.P. No. 2807 of 2017 Criminal Appeal No(s). 240/2017]

Date: 15/02/2017

This petition was called on for hearing today.

CORAM: HON'BLE MR. JUSTICE ARUN MISHRA

HON'BLE MR. JUSTICE AMITAVA ROY

For Appellant(s)

Mr. A. Sharan, Sr. Adv.

Mr. Amit Kumar,Adv.

Mr. Prithvi Pal, Adv.

For Respondent(s)

Mr. K. Raghava Charyulu, Adv.(Spl. P.P.)

Mr. Kailash Pandey, Adv.

Mr. K. V. Sreekumar,Adv.

UPON hearing the counsel the Court made the following

O R D E R

Crl. Misc. Petition stands disposed of in terms of the signed order.

Registry to take appropriate steps accordingly.

Neelam Gulati

Tapan KR. Chakraborty

Court Master

Court Master

Signed Non Reportable order is placed on the file

Manoranjana Sinh @ Gupta Vs. Central Bureau of Investigation

[Criminal Misc. Petition No. 2807 of 2017 in Criminal Appeal No(S). 240 of 2017]

O R D E R

After hearing learned counsel for the parties, we are of the considered opinion that paragraph 19 of the order passed by this Court on 6th February, 2017 be read as under:

"19. In the above view of the matter, the appeal is allowed and the appellant is ordered to be released on bail in FIR RC-04/S/2014-(SIT) Kolkata on furnishing bond of Rs.1 (One) crore and on furnishing two sureties each of the like amount to the satisfaction of the Additional Chief Judicial Magistrate Alipore, Kolkata, West Bengal and also subject to the following conditions....."

We also make it clear that the appellant is not required to make a cash deposit of the aforesaid amount and execution of bond therefor would suffice. The requirement of local sureties is hereby relaxed as well. Rest of the order remains intact.

Criminal Misc. Petition for modification stands disposed of accordingly.

................J (ARUN MISHRA)

................J (AMITAVA ROY)

NEW DELHI

February 15, 2017


Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys