JORUBHAI KATHADBHAI KHAVAD Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-1333
HIGH COURT OF GUJARAT
Decided on December 17,2020

Jorubhai Kathadbhai Khavad Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.G.Uraizee,J. - (1.) By way of the present application under Section 438 of the Code of Criminal Procedure, 1973, the applicant original accused has prayed to release him on anticipatory bail in case of his arrest in connection with the FIR registered as No.11211025200527 of 2020 before Joravarnagar Police Station, District: Surendranagar for the offences under Sections 386, 323, 504, 506(2), 507, 114 of the Indian Penal Code and sections 5, 33(3), 38, 40 and 42 of the Gujarat Money Lenders Act.
(2.) Heard Mr. Rafik Lokhandwala, learned advocate for the applicant and Mr. Hardik Soni, learned APP for the respondent.
(3.) Mr. Lokhandwala, learned advocate for the applicant submits that the applicant has no criminal antecedents. It is his submission that the impugned FIR is a counterblast to the FIR lodged against the complainant, his father and brother for cheating farmers including the applicant. He submits that the applicant is one of the witnesses in the said FIR. He, therefore, submits that considering the nature of allegations and evidence, the applicant may be enlarged on anticipatory bail on appropriate conditions.;


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