KOYABHAI MANIYABHAI BARIYA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-7-113
HIGH COURT OF GUJARAT
Decided on July 28,2020

Koyabhai Maniyabhai Bariya Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

SONIA GOKANI - (1.) This is an application under Section 389 of the Code of Criminal Procedure, 1973, seeking suspension of sentence, pending appeal and release of the applicant-appellant on bail.
(2.) The present applicant is seeking suspension of the judgment and order of conviction dated 03.09.2019, passed in Sessions Case No. 64/2017, by the learned Addl. Sessions and District Court, Mahisagar at Lunawada, for the offence punishable under Sections 302 and 114 of the Indian Penal Code, 1860, whereby, he has been sentenced to undergo simple imprisonment for life with fine and in default to undergo further simple imprisonment for six months along with one year punishment for the offence under Section Gujarat Police Act with fine.
(3.) The present applicant had moved, yet, another application, after the appeal was admitted by this Court on 23.01.2020, which was permitted to be withdrawn by the concerned Advocate, who represents the applicant in appeal, being Criminal Misc. Application No. 1.2020. While so doing, the Court (Ms. Bela M. Trivedi, Mr. A.C. Rao, J.J.) directed that appeal be expedited and preferably be listed for hearing in the month of December, 2020, vide order dated 27.02.2020.;


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