PRAVINBHAI KARSHANBHAI BALDANIYA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-870
HIGH COURT OF GUJARAT
Decided on December 24,2020

Pravinbhai Karshanbhai Baldaniya Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

VIKRAM NATH,C.J. - (1.) Rule. Mr.Manan Mehta, learned Additional Public Prosecutor waives service of notice of rule for and on behalf of respondent-State.
(2.) 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 C.R.NO.11210055201662 of 2020 registered with Salabatpura Police Station for the offence under Sections 406, 420, 504, 506(2) and 114 of IPC.
(3.) Heard Mr. Nayan Parekh, learned counsel for the applicant and Mr. Manan Mehta, learned APP for the respondent-State by video conferencing.;


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