RAGHUBHAI SADABHAI SOHLA Vs. JAIL SUPERINTENDENT
LAWS(GJH)-2020-4-116
HIGH COURT OF GUJARAT
Decided on April 15,2020

Raghubhai Sadabhai Sohla Appellant
VERSUS
JAIL SUPERINTENDENT Respondents

JUDGEMENT

N.V.ANJARIA,J. - (1.) In the facts and circumstances of the case, Rule, returnable forthwith.
(2.) Learned Additional Public Prosecutor Mr.Manan Mehta waives service of notice of Rule on behalf of the respondent-State.
(3.) The present application submitted through jail is by the convict seeking temporary bail on the ground that his wife has undergone a premature delivery and that the new borne child is in Intensive Care Unit (ICU) in the hospital. The applicant- convict wants to see the wife and the new borne child.;


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