NILESH ALIAS RAGHU JIVABHAI CHAVDA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-5-225
HIGH COURT OF GUJARAT
Decided on May 29,2020

Nilesh Alias Raghu Jivabhai Chavda Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Rule returnable forthwith. Learned APP waives service of notice of rule for and on behalf of respondent-State.
(2.) Learned advocate for the applicant requests to permit the applicant to add Section 436 of I.P.C. in the petition as it was inadvertently not mentioned in the petition. Permission; as sought for; stands granted.
(3.) The present application is filed under Section 439 of the Code of Criminal Procedure by the applicant for regular bail in connection with an FIR being CR No. 11993003200621 of 2020 registered with Anjar Police Station, Dist: Kutch, for the offence punishable under Sections 323 , 452 , 427 , 435 , 436 , 294(B) , 506(2) and 354 (B) of the Indian Penal Code.;


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