CHHANIYABHAI SINGABHAI VASAVA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-1-10
HIGH COURT OF GUJARAT
Decided on January 07,2020

Chhaniyabhai Singabhai Vasava Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

VIPUL M.PANCHOLI,J. - (1.) The present successive application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being C.R.No.I-­49 of 2018 registered with Uchchhal Police Station, Tapi for offence under Sections 302, 34, 109 of IPC and Section 135 of the Gujarat Police Act.
(2.) Learned Advocate appearing on behalf of the applicant submits that considering the nature of the offence, the applicant may be enlarged on regular bail by imposing suitable conditions.
(3.) Learned APP appearing on behalf of the respondent-­State has opposed grant of regular bail looking to the nature and gravity of the offence.;


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