DILIP BABULAL JAIN Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-30
HIGH COURT OF GUJARAT
Decided on January 05,2021

Dilip Babulal Jain Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.Y.Kogje,J. - (1.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with Case No.CBIC-DIN-20200665VB00002SBJ10 registered under Sections 132(1)(a)(b)(c)(d) of the CGST Act.
(2.) 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.
(3.) Learned APP appearing on behalf of the respondent-State has opposed grant of regular bail looking to the nature and gravity of the offence.;


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