JITUBHAI SELUBHAI KHACHAR (KATHI DARBAR) Vs. STATE OF GUJARAT
LAWS(GJH)-2020-9-683
HIGH COURT OF GUJARAT
Decided on September 11,2020

Jitubhai Selubhai Khachar (Kathi Darbar) Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) This Application is filed by the Applicant Accused under Section 439 of the Code of Criminal Procedure for enlarging the applicant on Regular Bail in connection with I-C.R. No.11211009200190/2020 registered with Chotila Police Station, District Surendranagar for the offences punishable under Sections 65(a), 65 (e),116-B,81, 83, 98(2) of the Prohibition Act.
(2.) Heard learned advocates for the respective parties, through Video Conference.
(3.) Rule. Learned APP waives service of Rule for the Respondent State of Gujarat. Submission of the Parties: ;


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