KHETABHAI PARBATBHAI MAKWANA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-12-1362
HIGH COURT OF GUJARAT
Decided on December 21,2020

Khetabhai Parbatbhai Makwana Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

Vikram Nath,J. - (1.) Rule. Shri Dharmesh Devnani, learned APP waives service of Rule for the respondent -State.
(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.11993005200314 of 2020 registered with Adesar Police Station, District Kutch-Gandhidham (East) for the offence under Sections 302, 143, 144, 147, 148, 149, 341, 384, 120(B) & 506(2) of the IPC and under Sections 25(1-b)A, 27 & 29 of the Arms Act and under Section 135 of the G.P.Act.
(3.) Heard Shri Premal Rachh, learned counsel for the applicant and Shri Dharmesh Devnani, learned APP for the State through video conferencing.;


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