NARANBHAI BHIKHABHAI KACHCHADIA Vs. STATE OF GUJARAT
LAWS(SC)-2016-4-140
SUPREME COURT OF INDIA
Decided on April 29,2016

Naranbhai Bhikhabhai Kachchadia Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) We have heard learned counsel for the appellant and learned Additional Solicitor General for the State of Gujarat.
(3.) The allegation against the appellant is that he along with four other accused persons assaulted Dr. Bhimjibhai Laljibhai Dabhi, while he was on duty. The doctor then filed a complaint against the appellant and the other accused persons (total five in number).;


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