HIMMATBHAI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-1079
HIGH COURT OF GUJARAT
Decided on December 24,2020

HIMMATBHAI Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.G.URAIZEE,J. - (1.) Rule. Learned Additional Public Prosecutor waives service of notice of Rule on behalf of the respondent- State of Gujarat.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure by the applican for regular bail in connection with an FIR being C.R.No.I-35/2016 registered with Randhikpur Police Station, District: Dahod for the offences under Sections 363, 366, 376(N) of the Indian Penal Code and under Sections 3, 4 and 6 of the POCSO Act.
(3.) I have heard Mr. Vijal P. Desai, learned advocate for the applicant and Ms. Maithili Mehta, learned APP for the respondent No.1.;


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