PUJARA BHIKHAJI BHENMAJI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-8-151
HIGH COURT OF GUJARAT
Decided on August 13,2020

Pujara Bhikhaji Bhenmaji Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.J.DESAI, J. - (1.) Though served, private respondent has chosen not to appear before this Court.
(2.) By way of the present appeal under Section 14 (A)(2) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocity) Act, the applicant accused has prayed to release him on anticipatory bail in case of his arrest in connection with the FIR registered at C.R. No.II - 3141 of 2017 with Shamlaji Police Station, District Arvalli for the offences punishable under Sections 323 , 504 and 114 of the Indian Penal Code and under Section 3 (1) (g) (r) (s) and Section 3 (2) (5A) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocity) Act, 1989.
(3.) Learned advocate for the applicant submits that the nature of allegations are such for which custodial interrogation at this stage is not necessary. Besides, the applicant is available during the course of investigation and will not flee from justice. In view of the above, the applicant may be granted anticipatory bail. Learned advocate for the applicant on instructions states that the applicant is ready and willing to abide by all the conditions including imposition of conditions with regard to powers of Investigating Agency to file an application before the competent Court for his remand. He would further submit that upon filing of such application by the Investigating Agency, the right of applicant accused to oppose such application on merits may be kept open.;


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