ASHOK @ JAGO KHODIDASBHAI VASIYANI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-9-696
HIGH COURT OF GUJARAT
Decided on September 04,2020

Ashok @ Jago Khodidasbhai Vasiyani Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) With the consent of learned advocates for the applicant as well as for respondent No.2 - original complainant, the present application is taken up for final disposal today through video conferencing.
(2.) RULE. Learned advocates appearing for the respective parties waive service of Rule for the respective respondents.
(3.) By way of the present application under Section 482 of the Code of Criminal Procedure, 1973 (for short the 'Code'), the applicant prays for quashing and setting aside F.I.R. being C.R.No.I-23 of 2018 registered with Wankaner City Police Station, District Morbi for the offence punishable under Sections 363 and 366 of the Indian Penal Code, 1860 (IPC).;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.