GALABHAI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-1276
HIGH COURT OF GUJARAT
Decided on December 22,2020

Galabhai Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

VIKRAM NATH,C.J. - (1.) Rule. Shri Dharmesh Devnani, learned APP waives service of Rule for the respondent State.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being C.R.No.11204041200058/2020 registered with Mahemdabad Police Station, District Kheda for offence under Sections 302, 323, 504, 452 and 114 of the IPC.
(3.) Heard Mr. Vaibhav Sheth, learned counsel for the applicant and the learned APP through Video Conferencing.;


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