HEMAL KISHANBHAI PARMAR Vs. STATE OF GUJARAT
LAWS(GJH)-2020-3-40
HIGH COURT OF GUJARAT
Decided on March 19,2020

Hemal Kishanbhai Parmar Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

V.P.PATEL,J. - (1.) This applicant-original accused has filed this Criminal Misc. Application No. 438 of Criminal Procedure Code, 1973 (hereinafter referred to as the "Code"), wherein the applicant has claimed following relief in terms of 7(B) which reads as under: "Para 7(B): Your Lordships may be pleased to release the applicant on anticipatory bail in connection with an offence registered before the Sector-7 Police Station, Gandhinagar being C.R.No. I- 202 of 2019 for the offence punishable under Sections 465, 467, 468, 471 and 120B of the Indian Penal Code, on suitable terms and conditions;"
(2.) Heard learned advocate Mr. F.B. Brahmbhatt for the applicant accused and learned APP Mr. H.K. Patel for the Respondent-State. He has been assisted by the learned advocate Mr. Zubin Bharda for the original-complainant.
(3.) The brief facts of the case are narrated in Para 2 of the application which reads as under: "The informant has lodged the FIR against the petitioner and other accused persons and alleging that, the accused has by hatching conspiracy and in collusion with a view to grab the land of the informant a forged banakhat was made and in the said Banakhat forged signature of the complainant, informant is made and on the basis of this Banakhat they have filed civil Suit No. 120 of 2019 before the Gandhinagar Court and used the forged banakhat as genuine." ;


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