ISRAKKHAN Vs. STATE OF GUJARAT
LAWS(GJH)-2020-6-285
HIGH COURT OF GUJARAT
Decided on June 03,2020

Israkkhan Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) By way of the present application preferred under Section 439 of the Code of Criminal Procedure, 1973 (hereinafter referred to as "Code"), the applicant has prayed to release him on regular bail in connection with the offence registered as I-CR No.74/2019 with Ramol Police Station, Ahmedabad for the offences punishable under Sections 302 and 34 of the IPC and under Section 135(1) of the Gujarat Police Act.
(2.) The present application is heard through video conference. The present application has been filed subsequent to completion of investigation and filing of charge-sheet by the Investigating Officer.
(3.) The short facts arise from the record are as under: That, one Amanullahkhan Abdullakhan Pathan lodged the above mentioned FIR on 21.05.2019 at 23.20 hours, which was recorded from L.G. Hospital in which the complainant has alleged that one Nasirbhai has informed him that his son namely Ramizkhan was attacked by four accused including the present applicant with deadly weapons like Dhariya, Knife and Baseball Stick. It was alleged that the said Nasirbhai informed the complainant that all the accused persons have indiscriminately gave blows to the deceased and thereafter deceased was taken to L.G. Hospital where the complainant found his son dead. Accordingly, the FIR was filed. ;


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