PARESH SANJAYBHAI KOSTI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-7-79
HIGH COURT OF GUJARAT
Decided on July 21,2020

Paresh Sanjaybhai Kosti Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

VIPUL M.PANCHOLI - (1.) Mr.Pawan Barot, learned advocate, has received instructions to appear on behalf of the original first informant. He is permitted to file his Vakaltnama in the Registry.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being C.R. No.I-199 of 2019 registered with Chowk Bazar Police Station, District Surat, for offence under Sections 377 , 323 and 342 of the Indian Penal Code and Sections 3(a), 4, 5(h), 6, 7 and 8 of the POCSO Act.
(3.) Learned Advocate appearing on behalf of the applicant submits that considering the nature of the offence, the applicant may be enlarged on regular bail by imposing suitable conditions.;


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