AGROH INFRASTRUCTURE DEVELOPERS PRIVATE LIMITED Vs. STATE OF GUJARAT
LAWS(GJH)-2020-6-880
HIGH COURT OF GUJARAT
Decided on June 19,2020

Agroh Infrastructure Developers Private Limited Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Heard learned advocate Mr Harshit S. Tolia for the applicant and learned Additional Public Prosecutor Ms. C.M. Shah for the respondent- State through video conference.
(2.) Rule. Learned Additional Public Prosecutor Ms. C.M. Shah waives service of notice of rule on behalf of respondent State.
(3.) By this petition under Articles 226 and 227 of the Constitution of India read with section 482 and section 451 of the Code of Criminal Procedure,1973 the petitioner has prayed for the following reliefs : "(A) Your Lordships be pleased to issue appropriate writ, order or directions, quashing and setting aside the impugned order dated 21.08.2019 passed by the learned 5th (Ad-hoc) Additional District Judge, Veraval, Gir Somnath in Criminal Revision Application No. 27 of 2019 to the extent directing petitioner to furnish an unconditional bank guarantee to the tune of Rs.1.5 times the value of vehicles to the satisfaction of the Court concerned while releasing the vehicles of the petitioner, in the interest of justice; (B) Pending the admission, hearing and final disposal of this petition, Your Lordships be pleased to stay the implementation, operation and execution of impugned order dated 21.08.2019 passed by the learned 5 th (Ad-hoc) Additional District Judge, Veraval, Gir Somnath in Criminal Revision Application No. 27 of 2019 to the extent directing petitioner to furnish an unconditional bank guarantee to the tune of Rs.1.5 times the value of vehicles to the satisfaction of the Court concerned while releasing the vehicles of the petitioner, in the interest of justice (C) Your Lordships be pleased to grant such other and further relief(s), as are deemed fit, in the interest of justice." ;


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