HARSHADBHAI BALVANTRAY GANDHI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-7-64
HIGH COURT OF GUJARAT
Decided on July 30,2020

Harshadbhai Balvantray Gandhi Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Present application is filed under Section 438 of the Code of Criminal Procedure seeking Anticipatory Bail as the applicant is apprehending arrest in connection F.I.R. bearing I- registered with Mahemdabad Police Station, Kheda for the alleged offences punishable under Sections 465, 467, 468, 471, 406, 420 of the IPC.
(2.) Heard, learned advocate for the applicant as well as learned Additional Public Prosecutor Mr.Ronak Raval.
(3.) Mr.O.I.Pathan, learned advocate for the applicant, has submitted that the applicant is an innocent person and has wrongly been arraigned in the prosecution. It has further been submitted that the applicant is aged about 77 years and is not keeping good health and right from 2015, the applicant is taking the medical treatment. Further, the applicant is not having any criminal antecedent of any nature and in fact, the allegations which are levelled, for which the applicant is not at all responsible. However, the learned advocate has reiterated that looking to the age of the applicant, his case may be considered.;


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